Suit for redemption – Limitation – Suit for redemption can be filed within 30 years from the date fixed for redemption.- Advance of loan and return thereof are part of the same document which creates a relationship of debtor and creditor – Thus, it would be covered by proviso in Section 58(c) of the Act – Order of First Appellate Court accepting the appeal of the defendants and dismissing the suit for redemption is not sustainable in law, so as the order passed by the High Court – Appeal allowed.

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