Main Search Premium Members Advanced Search Disclaimer
Citedby 66 docs - [View All]
Kulandaisami And Another vs Lourdusami on 1 February, 1999
R.M. Yellatti vs The Asst. Executive Engineer on 7 November, 2005
Swami Sadguru Sharnanand Ji ... vs Hari Kumar And Others on 28 May, 2013
M/S. Tirumala Roadways vs The Indian Oil Coporation Ltd. And ... on 2 April, 2016
M/S. Tirumala Roadways vs The Indian Oil Coporation Ltd. And ... on 2 April, 2016

[Section 2] [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 2(j) in The Limitation Act, 1963
(j) “period of limitation” means the period of limitation prescribed for any suit, appeal or application by the Schedule, and “prescribed period” means the period of limitation computed in accordance with the provisions of this Act;