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Report No. 20

26. Hirer's refusal to surrender goods not to be conversion in certain cases.-

If, whilst by virtue of this Act the enforcement by an owner of a right to recover possession of goods from a hirer is subject to any restriction, the hirer refuses to give up possession of the goods to the owner, the hirer shall not, by reason only of the refusal, be liable to the owner for conversion of the goods.

[Cf. section 17, H.P.A., 1938]



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