Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
Smt. Nikko And Others vs State Of Haryana And Another on 7 December, 2011

[Section 18(2)] [Section 18] [Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 18(2)(b) in The Limitation Act, 1963
(b) the word “signed” means signed either personally or by an agent duly authorised in this behalf; and