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Report No. 168

2.24. Section 19.-

Section 19 which provides for the rights of the owner on termination of the hire-purchase agreement, is proposed to be amended by the 1989 (Amendment) Bill in the following manner:-

(i) In clause (a) of section 19 for the words "arrears of hire due" the words "together with such incidental charges and expenses as may be payable under the terms of the agreement" should be substituted; and

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

Though certain phraseological changes are suggested by the Federation in this behalf, no cogent reasons are assigned by it in support thereof. Accordingly, section 19 should remain unchanged except for the amendments proposed by the 1989 (Amendment) Bill which are accepted by the Law Commission.



The Hire-Purchase Act, 1972 Back




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