Main Search Premium Members Advanced Search Disclaimer
Citedby 55 docs - [View All]
Foreshore Co-Operative Housing ... vs Praveen Desai And Ors. on 20 January, 2006
Panchsheel Electronic ... vs Jupitor General Insurance Co. ... on 5 April, 1974
Smt. Asha Devi & Ors. vs Shyam Sunder Tibrewal on 11 March, 2013
Ved Prakash Sharma vs Dapinder Pal Singh & Ors. on 24 May, 2012
Credential Leasing And Credits ... vs Shruti Investments And Anr. on 11 October, 2004

[Section 2] [Complete Act]
Try out the Virtual Legal Assistant to build your case briefs as you use the website and to professionally manage your legal research. Become a Premium Member and enjoy ad-free experience. Free for three months and pay only if you like it.
Central Government Act
Section 2(h) in The Limitation Act, 1963
(h) “good faith”— nothing shall be deemed to be done in good faith which is not done with due care and attention;