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Citedby 41 docs - [View All]
Hiralal Chhotalal Shah vs Centeral Bank Of India And Anr. on 21 November, 1980
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B.S. Mahadeva Iyer And Ors. vs Ramakrishna Reddiar And Ors. on 27 February, 1925
Dashrath Motiram Shet Wani vs Gajanan Keshav Phadnis on 18 November, 1942
Ratan Lal And Anr. vs Commercial And Industrial Bank ... on 23 January, 1964

[Section 21] [Complete Act]
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Central Government Act
Section 21(2) in The Limitation Act, 1963
(2) Nothing in sub-section (1) shall apply to a case where a party is added or substituted owing to assignment or devolution of any interest during the pendency of a suit or where a plaintiff is made a defendant or a defendant is made a plaintiff. (2) Nothing in sub-section (1) shall apply to a case where a party is added or substituted owing to assignment or devolution of any interest during the pendency of a suit or where a plaintiff is made a defendant or a defendant is made a plaintiff."