Main Search Premium Members Advanced Search Disclaimer
Citedby 17 docs - [View All]
Deputy Commissioner vs K.V. Gururaja Rao on 9 March, 1989
Milkfood Ltd vs M/S Gmc Ice Cream (P) Ltd on 5 April, 2004
M/S Kotak Securities Ltd vs Sri Chethan Bhandary S/O B ... on 2 July, 2010
Bharat Sanchar Nigam Ltd. vs Haryana Telecom Ltd. on 6 August, 2010
Sugathan K.R vs Jyothi

[Section 14] [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 14(3) in The Limitation Act, 1963
(3) Notwithstanding anything contained in rule 2 of Order XXIII of the Code of Civil Procedure, 1908 (5 of 1908), the provisions of sub-section (1) shall apply in relation to a fresh suit instituted on permission granted by the court under rule 1 of that Order where such permission is granted on the ground that the first suit must fail by reason of a defect in the jurisdiction of the court or other cause of a like nature. Explanation.— For the purposes of this section,—
(a) in excluding the time during which a former civil proceeding was pending, the day on which that proceeding was instituted and the day on which it ended shall both be counted;
(b) a plaintiff or an applicant resisting an appeal shall be deemed to be prosecuting a proceeding;
(c) misjoinder of parties or of causes of action shall be deemed to be a cause of a like nature with defect of jurisdiction.