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Citedby 14 docs - [View All]
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[Section 16] [Complete Act]
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Central Government Act
Section 16(2) in The Limitation Act, 1963
(2) Where a person against whom, if he were living, a right to institute a suit or make an application would have accrued dies before the right accrues, or where a right to institute a suit or make an application against any person accrues on the death of such person, the period of limitation shall be computed from the time when there is a legal representative of the deceased against whom the plaintiff may institute such suit or make such application.