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Report No. 168

12. Amendment of section 19.-

In section 19 of the principal Act,-

(i) in clause (a), after the words "arrears of hire due" wherever they occur, the words "together with such incidental charges and expenses as may be payable under the terms of the agreement" shall be inserted;

(ii) in clause (c), for the words "to enter the premises of the hirer and seize the goods", the words "to seize the goods" shall be substituted.



The Hire-Purchase Act, 1972 Back




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