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Report No. 168

8. Amendment of section 12.-

In section 12 of the principal Act, for sub-section (2), the following sub-section shall be substituted, namely:-

"(2)(a) Every request for according consent for such assignment shall be in writing and the owner shall reply to the same in writing within one week of the receipt of such request.

(b) If the owner withholds his consent to the assignment by the hirer of his right, title and interest under the Hire-Purchase Agreement on the ground that his demand for an amount or consideration of which there is no mention in the Hire-Purchase Agreement, is not satisfied or agreed to, the consent shall be deemed to be unreasonably withheld."



The Hire-Purchase Act, 1972 Back




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