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Report No. 97

Chapter 4

Comments Received on the working Paper

4.1. Comments favouring amendment.-

We shall make our concrete recommendations for the amendment of the law at the appropriate place. Before we do so, it will be convenient to set out, in brief, a gist of the comments received by us on the subject. As has been mentioned in the introductory chapter,1 we had circulated a Working Paper on the subject to interested persons and bodies, inviting their comments as to the need for amendment of section 28 of the Contract Act on the point under consideration. With one exception (to be noticed presently), all the comments received on the Working Paper agree that there is need to amend section 28 on the lines envisaged in this report. It may be mentioned that while circulating the Working Paper, the Commission had made a request that the comments might be sent by 31st October, 1983. However, all the comments received upto the date of signing this report have been taken into consideration by the Commission.

1. Para. 1.3 supra.



Section 28 of the Indian Contract Act, 1872 - Prescriptive Clauses in Contracts Back




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