Section
Section Title
  Preamble

PART I           Preliminary
  1 Short title, extent and commencement . View Judgements
  2 Definitions. View Judgements

PART II           Limitation of Suits, Appeals and Applications
  3 Bar of Limitation. View Judgements
  4 Expiry of prescribed period when court is closed. View Judgements
  5 Extension of prescribed period in certain cases. View Judgements
  6 Legal disability. View Judgements
  7 Disability of one of several persons. View Judgements
  8 Special exceptions. View Judgements
  9 Continuous running of time. View Judgements
  10 Suits against trustees and their representatives. View Judgements
  11 Suits on contracts entered into outside the territories to which the Act extends. View Judgements

PART III           Computation of Period of Limitation
  12 Exclusion of time in legal proceedings. View Judgements
  13 Exclusion of time in cases where leave to sue of appeal as a pauper is applied for View Judgements
  14 Exclusion of time of proceeding bona fide in court without jurisdiction. View Judgements
  15 Exclusion of time in certain other cases. View Judgements
  16 Effect of death on or before the accrual of the right to sue. View Judgements
  17 Effect of fraud or mistake. View Judgements
  18 Effect to acknowledgment in writing. View Judgements
  19 Effect of payment on account of debt or of interest or legacy. View Judgements
  20 Effect of acknowledgment or payment by another person. View Judgements
  21 Effect of substituting or adding new plaintiff or defendant. View Judgements
  22 Continuing breaches and torts. View Judgements
  23 Suits for compensation for acts not actionable without special damage. View Judgements
  24 Computation of time mentioned in instruments. View Judgements

PART IV           Acquisition of ownership by possession
  25 Acquisition of easements by prescription. View Judgements
  26 Exclusion in favour of reversioner of servant tenement. View Judgements
  27 Extinguishments of right to property. View Judgements

PART V           Miscellaneous
  28 Amendment of certain Acts. (Repealed) View Judgements
  29 Savings View Judgements
  30 Provision for suits, etc., for which the prescribed period is shorter than the period prescribed by the Indian Limitation Act,1980. View Judgements
  31 Provisions as to barred or pending suits, etc. View Judgements
  32 Repeal. View Judgements

Schedule           Period Of Limitations

Division I           Suits

Part I           Suits relating to Accounts

Part II           Suits relating to Contracts.

Part III           Suits relating to Declarations.

Part IV           Suits relating to Declarations.

Part V           Suits relating to Immovable Property.

Part VI           Suits relating to movable property.

Part VII           Suits relating to torts.

Part VIII           Suits relating to trust and trust property.

Part IX           Suits relating to miscellaneous maters.

Part X           Suits for which there is no prescribed period.

Division II           Appeals

Division III           Applications.

Part I           Applications in specified cases.

Part II           Other applications.



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