Section 3   [ View Judgements ]

RESTRICTION OF CERTAIN DISMISSED SUITS AND APPLICATIONS


Where any such suit or application has, before the commencement of this Act, been dismissed by any court solely on the ground that it was not instituted or made before the expiry of the said Act on the 26th day of May, 1950, the Court shall, on application made within six months from the commencement of this Act, and notwithstanding anything contained in section 56 of the Bombay Agricultural Debtors Relief Act, 1947, set aside its decree or order and shall proceed with the suit or the application, as the case may be.

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