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Dadia Bhailal Motichand vs Vanad Maganlal Hirabhai on 6 January, 1965
Gudur Ramakrishna Reddi vs Minor Muniratnammal And Anr. on 10 December, 1953
R. Devarajan vs Canara Bank, Kotturpuram Branch on 2 March, 1995
Allied Trading Co. Etc. vs S.L. Verma on 24 May, 1983
Musunuri Anjaneyulu And Anr. vs Koona Lakshmi on 18 November, 1997

[Section 20] [Complete Act]
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Central Government Act
Section 20(2) in The Limitation Act, 1963
(2) Nothing in the said sections renders one of several joint contractors, partners, executors or mortgagees chargeable by reason only of a written acknowledgment signed by, or of a payment made by, or by the agent, of, any other or others of them.