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[Section 17(1)(d)] [Section 17(1)] [Section 17] [Complete Act]
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Central Government Act
Section 17(1)(d)(ii) in The Limitation Act, 1963
(ii) in the case of mistake, has been purchased for valuable consideration subsequently to the transaction in which the mistake was made, by a person who did not know, or have reason to believe, that the mistake had been made, or