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Report No. 168

15. Amendment of section 23.-

In section 23 of the principal Act,-

(a) For sub-section (1) of the principal Act, the following sub-section shall be substituted, namely:-

"(1) 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";

(b) In sub-section (2) of the principal Act, for the words "sum of one rupee", the words "sum of ten rupees" shall be substituted;



The Hire-Purchase Act, 1972 Back




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