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Report No. 13

Section 38.- For the last paragraph of section 38 of the principal Act, the following shall be substituted, namely:-

"An offer to one of several joint promisees, which has not been accepted, has the same legal consequences as an offer to all of them."

Section 38A.- After section 38 of the principal Act, the following section shall be inserted, namely:-

"38A. Acceptance of performance by one of several joint promisees.

One of several joint promisees cannot accept an offer of performance, without the concurrence of the others."



Indian Contract Act, 1872 Back




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