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Venkatasubba and anr. Vs. Appusundram - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtChennai
Decided On
Judge
Reported in(1894)ILR17Mad92
AppellantVenkatasubba and anr.
RespondentAppusundram
Excerpt:
limitation act - act xv of 1877, section 20--suit for money--payment on account of principal within the period of limitation--evidence of such payment by writing made after period expired. - 1. we think the learned judge was right. the section does not require that the writing should be made before the expiration of the period. it only requires a writing as the mode of proving the fact of payment. the appeal must be dismissed with costs.
Judgment:

1. We think the learned Judge was right. The section does not require that the writing should be made before the expiration of the period. It only requires a writing as the mode of proving the fact of payment. The appeal must be dismissed with costs.


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