AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 168

Chapter II

Forms and Contents of Hire-Purchase Agreements

3. Hire-purchase agreements to be in writing and signed by parties thereto.-

(1) Every hire-purchase agreement shall be-

(a) in writing; and

(b) signed by all parties thereto.

*

*

*

*



The Hire-Purchase Act, 1972 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys