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Damodar Shaligram Vs. Sonji - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtMumbai
Decided On
Judge
Reported in(1904)ILR27Bom405
AppellantDamodar Shaligram
RespondentSonji
Excerpt:
limitation act (xv of 1877), schedule ii, article 179 (5)--civil procedure code (act xiv of 1882), section 248--decree--execution--notice to show cause why decree should not be executed--date of the order--step in aid of execution. - l.h. jenkins, k.c.i.e. c.j.1. in our opinion actual service is not necessary. but where notice has issued, time runs from the date of the order directing the same under section 248, civil procedure code (xiv of 1882). this case must be determined by reference to that date.
Judgment:

L.H. Jenkins, K.C.I.E. C.J.

1. In our opinion actual service is not necessary. But where notice has issued, time runs from the date of the order directing the same under Section 248, Civil Procedure Code (XIV of 1882). This case must be determined by reference to that date.


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