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

Sale of Goods Act, 1930


28. Sale by one of joint owners

If one of several joint owners of goods has the sole possession of them by permission of the co-owners, the property in the goods in transferred to any person who buys them of such joint owner in good faith and has not at the time of the contract of sale notice that the seller has not authority to sell.



Sale of Goods Act, 1930 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