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Report No. 168

14. Amendment of section 23.-

In section 23 of the principal Act,-

(a) in sub-section (1),

"(i) in the opening portion, after the words "a true copy of the hire-purchase agreement", the words brackets, letter and figures "and a true copy of the declaration referred to in clause (c) of sub-section (1) of section 3" of section 3" shall be inserted;

(ii) in clause (a), for the word "immediately", the words "without undue delay" shall be substituted;

(b) after sub-section (1), the following sub-section shall be inserted, namely:-

"(1A) It shall also be the duty of the owner, at any time before the final payment has been made under the hire-purchase agreement, to supply to the hirer additional copies of the hire-purchase agreement and the declaration referred to in clause (c) of sub-section (1) of section 3 within fourteen days after the owner receives the request in writing from the hirer in this behalf and the hirer tenders to the owner the prescribed fees for expenses.";

(c) in sub-section (3), after the words, brackets and figure "sub-section (1)", the words, brackets, figure and letter, "or sub-section (1A)" shall be inserted.



The Hire-Purchase Act, 1972 Back




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