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Hire-Purchase Act, 1972

(Act No. 26 of 1972)

Contents

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title, extent and commencement

2       

Definitions

Chapter II

Form and Contents of Hire-Purchase Agreements

3

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

4

Contents of hire purchase agreement

5      

Two or more agreements when treated as a single hire-purchase agreement

Chapter III

Warranties and Conditions, Limitation on Hire-Purchase Charges and Passing of Property

6

Warranties and conditions to be implied in hire-purchase agreements

7

Limitation of hire-purchase charges

8

Passing of property

Chapter IV

Rights and Obligations of the Hirer

9

Right of hirer to purchase at any time with rebate

10

Right to hirer to terminate agreement at any time

11

Right to hirer to appropriate payments in respect of two or more agreements

12

Assignment and transmission of hirer's right or interest under hire-purchase agreement

13

Obligations of hirer to comply with agreement

14

Obligation of hirer in respect of care to be taken of goods

15

Obligation of hirer in respect of use of goods

16

Obligation of the hirer to give information as to whereabouts of goods

17

Right of hirer in case of seizure of goods by owner

Chapter V

Rights and Obligations of the Owner

18

Rights of owner to terminate hire-purchase agreement for default in payment of hire or unauthorized act or breach of express conditions

19

Rights of owner of termination

20

Restriction on owner's right to recover possession of goods otherwise than through court

21

Relief against termination for non-payment of hire

22

Relief against termination for unauthorized act or breach of express condition

23

Obligation of owner to supply copies and information

Chapter VI

Miscellaneous

24

Discharge of price otherwise than by payment of money

25

Insolvency of hirer, etc.

26

Successive hire-purchase agreements between same parties

27

Evidence of adverse detention is suit or application to recover possession of goods

28

Hirer's refusal to surrender goods not to be conversion in certain cases

29

Service of notice

30

Power to exempt from provisions of sections, 6,9,10,12 and 17 in certain cases

31

Act not to apply to existing agreements



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