AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Indian Contract Act, 1872


178A. Pledge by person in possession under voidable contract

When the pawnor has obtained possession of other goods pledged by him under a contract voidable under section 19 or section 19A, but the contract has not been rescinded at the time of the pledge, the pawnee acquires a goods title to the goods, provided he acts in good faith and without notice of the pawnor's defect of title.



Indian Contract Act, 1872 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys