IN RE : COGNIZANCE FOR EXTENSION OF LIMITATION Vs. IN RE : COGNIZANCE FOR EXTENSION OF LIMITATION
LAWS(SC)-2020-5-33
SUPREME COURT OF INDIA
Decided on May 06,2020

In Re : Cognizance For Extension Of Limitation Appellant
VERSUS
In Re : Cognizance For Extension Of Limitation Respondents

JUDGEMENT

- (1.)By way of filing this application for directions, the applicant has made the following prayer :
"To issue appropriate directions qua (i) arbitration proceedings in relation to section 29A of the Arbitration and Conciliation Act, 1996 and (ii) initiation of proceedings under section 138 of the Negotiable Instruments Act, 1881;"

(2.)In view of this Court's earlier order dated 23.03.2020 passed in Suo Motu Writ Petition (Civil) No.3/2020 and taking into consideration the effect of the Corona Virus (COVID 19) and resultant difficulties being faced by the lawyers and litigants and with a view to obviate such difficulties and to ensure that lawyers/litigants do not have to come physically to file such proceedings in respective Courts/Tribunal across the country including this Court, it is hereby ordered that all periods of limitation prescribed under the Arbitration and Conciliation Act, 1996 and under section 138 of the Negotiable Instruments Act 1881 shall be extended with effect from 15.03.2020 till further ordersto be passed by this Court in the present proceedings.
(3.)In case the limitation has expired after 15.03.2020 then the period from 15.03.2020 till the date on which the lockdown is lifted in the jurisdictional area where the dispute lies or where the cause of action arises shall be extended for a period of 15 days after the lifting of lockdown.
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