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Indian Contract Act, 1872


192. Representation of principal by sub-agent properly appointed

Where a sub-agent is properly appointed, the principal is, so far as regards third persons, represented by the sub-agent, and is bound by and responsible for his acts, as if he were an agent originally appointed by the principal.

Agent's responsibility for sub-agents: The agent is responsible to the principal for the acts of the sub-agent.

Sub-agent's responsibility: The sub-agent is responsible for his acts to the agent, but not to the principal, except in case of fraud or willful wrong.



Indian Contract Act, 1872 Back




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