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Report No. 168

4. Amendment of section 4.-

In section 4 of the principal Act in sub-section (1),

(a) in clause (d), the word "and", occurring at the end, shall be omitted;

(b) in clause (e), the word "and" shall be added at the end;

(c) after clause (e), the following clause shall be inserted namely:-"(f) such additional particulars as may be prescribed.";

(d) for sub-section (2), the following sub-section shall be substituted, namely:-"(2) Where any part of the hire-purchase price is, or is to be, paid or given otherwise than in cash or by cheque, the hire-purchase agreement shall contain a description of that part of the hire-purchase price, and shall also state the date on which such part is to be paid or given and the value thereof as, agreed to by the parties or where different portions of such part are to be paid or given on different dates, the date on which each such portion is to be paid or given and the value thereof as agreed to by the parties."



The Hire-Purchase Act, 1972 Back




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