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Report No. 13

169. Section 229.-

The rule embodied in section 229 does not apply where the agent has taken part in the commission of a fraud on the principal, unless the fraud is committed not against the principal, but against a third person.1 This exception should be made a part of the section.

1. Bowstead; Op. Cit., 11th Edn., p. 232.



Indian Contract Act, 1872 Back




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