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Report No. 97

4.4. Comments received from State Government.-

Of the six replies received from the Law Departments of State Governments,1 all agree that section 28 needs amendment on the lines envisaged in this Report. Some of the replies received from State Governments have made a few additional points. We deal with these additional points in the next few paragraphs.

1. Law Commission File No. F.2(10)/83-L.C., Serial Nos. 3, 4, 5, 8, 11 and 14.



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




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