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Wazir Sultan And Sons vs P. Satchithananda Rao And Ors. on 20 November, 1958
Ranjit Kumar Roy And Anr. vs Kabiraj Kisori Mohan Gupta And ... on 14 May, 1940
The Limitation Act, 1963
Dadia Bhailal Motichand vs Vanad Maganlal Hirabhai on 6 January, 1965
Angel Infin Pvt. Ltd. vs Echjay Industries Ltd. on 17 January, 2007

[Section 20] [Complete Act]
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Central Government Act
Section 20(1) in The Limitation Act, 1963
(1) The expression “agent duly authorised in this behalf” in sections 18 and 19 shall, in the case of a person under disability, include his lawful guardian, committee or manager or an agent duly authorised by such guardian, committee or manager to sign the acknowledgment or make the payment.