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Citedby 2 docs
Harihar Nath & Ors vs State Bank Of India & Ors on 4 April, 2006
Reliance Infocomm Ltd. Rep. By Its ... vs Sheetal Refineries Pvt. Ltd. on 7 September, 2007

[Section 3(2)(a)] [Section 3(2)] [Section 3] [Complete Act]
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Central Government Act
Section 3(2)(a)(iii) in The Limitation Act, 1963
(iii) in the case of a claim against a company which is being wound up by the court, when the claimant first sends in his claim to the official liquidator; (iii) in the case of a claim against a company which is being wound up by the court, when the claimant first sends in his claim to the official liquidator;"