Main Search Premium Members Advanced Search Disclaimer
Citedby 2 docs
Chief Executive Officer, Zilla ... vs C.V. Narasimha Rao And Ors. on 9 November, 2005
Smt. Ashalata S. Lahoti vs M/S. Hiralal Lilladhar on 15 October, 1998

[Section 2] [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 2(k) in The Limitation Act, 1963
(k) “promissory note” means any instrument whereby the maker engages absolutely to pay a specified sum of money to another at a time therein limited, or on demand, or at sight;