Main Search Premium Members Advanced Search Disclaimer
Citedby 47 docs - [View All]
Kanhaiyalal S/O ... vs Muktilal S/O Rameshwardas Naredi on 10 March, 2006
Voltas Ltd vs Rolta India Ltd on 14 February, 2014
Voltas Ltd vs Rolta India Ltd on 14 February, 1947
Narula And Co. vs State Of Rajasthan on 10 January, 2002
Jagdev Singh vs Gursewak Singh on 4 August, 2015

[Section 3(2)] [Section 3] [Complete Act]
User Queries
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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 3(2)(b) in The Limitation Act, 1963
(b) any claim by way of a set off or a counter claim, shall be treated as a separate suit and shall be deemed to have been instituted— (b) any claim by way of a set off or a counter claim, shall be treated as a separate suit and shall be deemed to have been instituted—"
(i) in the case of a set off, on the same date as the suit in which the set off is pleaded; (i) in the case of a set off, on the same date as the suit in which the set off is pleaded;"
(ii) in the case of a counter claim, on the date on which the counter claim is made in court; (ii) in the case of a counter claim, on the date on which the counter claim is made in court;"