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Report No. 199

Other Contracts:

Apart from contracts in standard form, there may be individual contracts of an ad hoc nature, entered into between individual parties, which are not like multi-national companies or big commercial houses within India, where one-sided or unreasonable conditions may be imposed in situations where the bargaining power is unequal. Even in such cases, some power must be given to the courts to remedy the situation.

Therefore, the 'unfairness', if any, in such standard form contracts, falls for consideration in this Report.



Unfair (Procedural and Substantive) Terms in Contract Back




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