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Jada Ankamma Vs. Nadimpalle Rama Sastrulu - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtChennai
Decided On
Judge
Reported in(1883)ILR6Mad281
AppellantJada Ankamma
RespondentNadimpalle Rama Sastrulu
Excerpt:
limitation act, section 20 - part-payment of principal of bond--endorsement, facts which must appear in. - innes, j.1. all that is required by section 20 of the limitation act of 1877 is that the fact of the payment should appear in the handwriting of the person making the same. it is not necessary that the appropriation of the payment to principal should appear in writing. that may be made to appear otherwise.
Judgment:

Innes, J.

1. All that is required by Section 20 of the Limitation Act of 1877 is that the fact of the payment should appear in the handwriting of the person making the same. It is not necessary that the appropriation of the payment to principal should appear in writing. That may be made to appear otherwise.


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