for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

NOT MORE THAN ONE SUIT TO BE BROUGHT.


Provided always that not more than one action or suit shall be brought for, and in respect of the same subject-matter of complaint5 [* * *] : Claim for loss to the estate may be added. Provided that in any such action or suit, the executor, administrator, or representative of the deceased may insert a claim for, and recover any pecuniary loss, to the estate of the deceased occasioned by such wrongful act, neglect, or default, which sum, when recovered, shall be deemed part of the assets of the estate of the deceased.



5. The words "and that every such action shall be brought within twelve calendar months after the death of such deceased person" omitted by the Indian Limitation Act, 1871. For limitation, see now the Indian Limitation Act, 1908 (9 of 1908).

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