SUO MOTO Vs. IN RE COGNIZANCE FOR EXTENSION OF LIMITATION
LAWS(SC)-2020-7-28
SUPREME COURT OF INDIA
Decided on July 10,2020

SUO MOTO Appellant
VERSUS
In Re Cognizance For Extension Of Limitation Respondents


Cited Judgements :-

DEEPAK RAHEJA VS. GANGA TARO VAZIRANI [LAWS(BOM)-2021-10-2] [REFERRED TO]


JUDGEMENT

- (1.)Parties have prayed to this Court for extending the time where limitation is to expire during the period when there is a lockdown in view of COVID-19 or the time to perform a particular act is to expire during the lockdown.
I.A. No. 49221/2Q2Q -Section 29A of the Arbitration and Conciliation Act, 1996

Taken on Board.

(2.)In Suo Moto Writ Petition (C) No. 3/2020, by our order dated 23.03.2020 and 06.05.2020, we ordered that all periods of limitation prescribed under the Arbitration and Conciliation Act, 1996 shall be extended w.e.f. 15.03.2020 till further orders.
(3.)Learned Attorney General has sought a minor modification in the aforesaid orders.
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