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Report No. 199

5. General procedural unfairness.-

Without prejudice to the provisions of sections 3 and 4, a contract or a term thereof is procedurally unfair if it has resulted in an unjust advantage or unjust disadvantage to one party on account of the conduct of the other party or the manner in which or circumstances under which the contract has been entered into or the term thereof has been arrived at by the parties.



Unfair (Procedural and Substantive) Terms in Contract Back




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