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Report No. 168

2.33. Section 29.-

Section 29 deals with service of notice. The slight amendment suggested by the Federation is phraseological in nature and does not constitute any real change. Section 29 shall accordingly remain unchanged.

2.34. Section 30.-

Section 30 confers upon the Central Government the power to exempt hire-purchase agreements relating to certain categories of goods from the operation of sections 6, 9, 10, 12 and 17. The submission of the Federation is that this section should be deleted altogether. We are not agreeable to the said suggestion. The power of exemption is provided to meet various contingencies and other exigencies which may arise in future and which may call for special treatment.

Section 30 has not only specified the sections from which exemption can be granted but it has also specified the situations in which such power can be exercised. It is, accordingly, a well-defined provision containing sufficient guidance. This is also a well-established feature of legislation to which no valid objection can be taken. Section 30 should, therefore, remain unchanged.



The Hire-Purchase Act, 1972 Back




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