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Report No. 103

3.5. Section 23.-

Section 23 of the Contract Act which provides that the consideration or object of an agreement is lawful, unless the court regards it as immoral, or opposed to public policy, is not of much use in meeting the present situation, because courts have held that the heads of public policy cannot be extended to a new ground in general, with certain exceptions, and that the term of a contract exempting one party from all liability is not opposed to public policy.



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