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Citedby 2 docs
The Limitation Act, 1963
Andrews vs Hassan on 14 July, 2006

[Section 3(2)(a)] [Section 3(2)] [Section 3] [Complete Act]
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Central Government Act
Section 3(2)(a)(ii) in The Limitation Act, 1963
(ii) in the case of a pauper, when his application for leave to sue as a pauper is made; and (ii) in the case of a pauper, when his application for leave to sue as a pauper is made; and"