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Report No. 168

2.27. Section 22.-

Section 22 provides for relief against termination of hire-purchase agreement for unauthorised act or breach of express condition. This section has remained untouched by the Amendment Bill. The Federation has also not raised any particular objection to this provision except a certain phraseological change, the kind of which has already been rejected by us. Accordingly, section 22 will remain unchanged.



The Hire-Purchase Act, 1972 Back




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