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Report No. 20

27. Service of notice.-

Any notice required or authorised to be served on or given to an owner or a hirer under this Act may be so served or given

[Cf. clause 37, New South Wales Hire-purchase Bill, 1959]

(a) by delivering it to him personally; or

(b) by posting it addressed to him at his last known place of residence or business.



Law of Hire-Purchase Back




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