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Hire Purchase Act, 1972


3. Hire –Purchase agreements to be in writing and signed by parties thereto.-

(1) Every hire-purchase agreement shall be-

(a) in writing, and

(b) signed by all the parties thereto

(2) A hire-purchase agreement shall be void if in respect thereof any of the requirements specified in sub-section (1) has not been complied with

(3) Where there is a contract of guarantee, the hire-purchase agreement shall be signed by the surety also, and if the hire-purchase agreement is not so signed, the hire-purchase agreement shall be voidable at the option of the owner.



Hire Purchase Act, 1972 Back




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