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Sale of Goods Act, 1930

[Act No. 3 of Year 1930]

Contents

Sections

Particulars

Chapter I 

Preliminary

1

Short title, extent and commencement

2

Definitions

3

Application of provisions of Act 9 of 1872

Chapter II 

Formation Of The Contract Of Sale

4

Sale and agreement to sell

 

Formalities Of The Contract

5

Contract of sale how made

 

Subject Matter Of Contract

6

Existing or future goods

7

Goods perishing before making of contract

8

Goods perishing before sale but after agreement to sell

 

The Price

9

Ascertainment of price

10

Agreement to sell at valuation

 

Conditions And Warranties

11

Stipulations as to time

12

Condition and warranty

13

When condition to be treated as warranty

14

Implied undertaking as to title, etc.

15

Sale by description

16

Implied conditions as to quality or fitness

17

Sale by sample

Chapter III 

Effects Of The Contract Transfer Of Property As Between Seller And Buyer

18

Goods must be ascertained

19

Property passes when intended to pass

20

Specific goods in a deliverable state

21

Specific goods to be put into a deliverable state

22

Specific goods in a deliverable state, when the seller has to do anything thereto in order to ascertain price

23

Sale of unascertained goods and appropriation

24

Goods sent on approval or "on sale or return

25

Reservation of right of disposal

26

Risk prima facie passes with property

27

Sale by person not the owner

28

Sale by one of joint owners

29

Sale by person in possession under voidable contract

30

Seller or buyer in possession after sale

Chapter IV 

Performance Of The Contract

31

Duties of seller and buyer

32

Payment and delivery are concurrent conditions

33

Delivery

34

Effect of part delivery

35

Buyer to apply for delivery

36

Rules as to delivery

37

Delivery of wrong quantity

38

Installment deliveries

39

Delivery to carrier or wharfinger

40

Risk where goods are delivered at distant place

41

Buyer's right of examining the goods

42

Acceptance

43

Buyer not bound to return rejected goods

44

Liability of buyer for neglecting or refusing delivery of goods

Chapter V 

Rights Of Unpaid Seller Against The Goods

45

"Unpaid seller" defined

46

Unpaid seller's rights

 

Unpaid Seller's Lien

47

Seller's lien

48

Part delivery

49

Termination of lien

 

Stoppage In Transit

50

Right of stoppage in transit

51

Duration of transit

52

How stoppage in transit is effected

53

Effect of sub-sale or pledge by buyer

54

Sale not generally rescinded by lien or stoppage in transit

Chapter VI 

Suits For Breach Of The Contract

55

Suit for price

56

Damages for non-acceptance

57

Damages for non-delivery

58

Specific performance

59

Remedy for breach of warranty

60

Repudiation of contract before due date

61

Interest by way of damages and special damages

Chapter VII 

Miscellaneous

62

Exclusion of implied terms and conditions

63

Reasonable time a question of fact

64

Auction sale

64A

In contracts of sale, amount of increased or decreased taxes to be added or deducted

65

[Repeal - Rep. by the Repealing Act, 1938 (1 of 1938), s. 2 and Sch.]

66

Savings

An Act to define and amend the law relating to the sale of goods

WHEREAS it is expedient to define and amend the law relating to the sale of goods;

It is hereby enacted as follows: -



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