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Report No. 13

The Indian Contract Act, 1872

Contents
Part I General
1. Developments in the law since 1872
2. Scope of revision
3. Need for codification of supplementary principles
Doctrine of consideration
The doctrine of privity
Quasi-contracts
Examination of the provisions of the existing Act, indicating the changes proposed
Part II Proposals Relating to Sections
Preamble
Section 1
Section 2, clause (d)
Clause (g)
Section 3
Section 4-5
Section 6
Sections 7
Sections 8
Sections 9-10
Section 11
Section 12-14
Section 15
Section 16-17
Section 18
Section 19-22
Section 23
Section 24
Section 25
Sections 26
Section 27
Section 28-29
Section 30-36
Section 37
Section 38-40
Section 41-42
Section 43-48
Section 49-55
Sections 56
Sections 57-58 and 61
Section 62
Section 63-64
Section 65
Section 66-67 and 68
Section 69
Section 70-71
Section 72 and 74
Section 124
Section 125 to 129
Sections 130 and 131-133
Section 134 and 135-140
Section 141
Section 142
Section 143
Section 144-145
Section 146-147 and 148
Section 149-150
Section 151 and 152-158
Section 159
Section 160 and 161-170
Section 171 and 172-177
Section 178 and 179-180
Section 181
Section 182
Section 183
Section 184
Section 185-186
Section 187
Section 188-189
Section 190
Section 191-93 and Section 194
Section 195-196
Section 197-198
Section 199-200
Section 201 and 202-203
Section 204-205
Section 206 and Sections 207-210
Section 211
Section 212 and Sections 213-214
Section 215 and Sections 216-219
Section 220 and Sections 221-228
Section 229
Section 230
Sections 231-232
Sections 233
Section 234-237
Section 238
Appendix I Proposals as shown in the form of Draft Amendments
Section 1
Section 2
Section 8
Section 9
Section 15
Sections 19
Sections 23A
Sections 24
Section 25
Section 26
Section 27
Section 28
Section 30
Section 37A
Section 38
Section 44A
Section 49
Section 62
Sections 65
Section 69
Section 70
Section 72
Section 124
Section 125A
Section 130
Section 134
Section 141
Section 142
Section 143
Section 145
Section 149
Section 160
Section 178
Section 181
Section 182
Section 183
Section 184
Section 186
Section 187
Section 188
Section 190
Section 194
Section 196
Section 198
Section 200A
Section 201
Section 204
Section 206
Section 211
Section 215
Appendix II Suggestions in Respect of other Acts
Suggestions in Respect of other Acts


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