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Report No. 168

15. Amendment of section 25.-

In section 25 of the principal Act, in sub-section (2), the following proviso shall be inserted at the end, namely:-

"Provided that before any such permission is granted, the Insolvency Court or, as the case may be, the court in which the winding up proceedings are pending shall grant the owner an opportunity of being heard in the matter."



The Hire-Purchase Act, 1972 Back




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