Main Search Premium Members Advanced Search Disclaimer
Citedby 4 docs
S.C. Sons (P) Ltd. vs Sm. Brahma Devi Sharma And Ors. on 24 March, 1986
Union Of India vs Rahee Industries Ltd on 16 June, 2010
Ramkripal Sharma vs Union Of India (Uoi) And Anr. on 3 May, 1985
Vijay Kumar Khanna vs Kanai Chandra Pal on 19 September, 2006

[Section 3(2)] [Section 3] [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 3(2)(c) in The Limitation Act, 1963
(c) an application by notice of motion in a High Court is made when the application is presented to the proper officer of that court.