Main Search Premium Members Advanced Search Disclaimer
Citedby 756 docs - [View All]
Sukhnandan Lal And Ors. vs Musammat Raj Kali And Ors. on 3 February, 1953
Ion Exchange (India) Ltd. vs Paramount Limited on 5 June, 2006
Valjibhai Jagjivanbhai vs State Of Gujarat on 28 December, 2004
Brij Bhukan Kalwar And Ors. vs S.D.O. Siwan And Ors. on 17 August, 1954
Janta Cycle And Motor Mart, Kanpur vs Asst. Commissioner (J), Iii Sales ... on 14 May, 1968

[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 9 in The Limitation Act, 1963
9. Continuous running of time.—Where once time has begun to run, no subsequent disability or inability to institute a suit or make an application stops it: Provided that where letters of administration to the estate of a creditor have been granted to his debtor, the running of the period of limitation for a suit to recover the debt shall be suspended while the administration continues.