AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 103

Chapter 3

Inadequacy of the Present Indian Statute Law

3.1 Section 23, Contract Act held not applicable.-

As early as 1909, Shankaran Nair, J.1 in his dissenting judgment expressed the opinion that section 23 of the Contract Act hits such exemption clauses; but this view has been rejected by the High Courts in later decisions, already referred to.2

1. Shaikh Mohd. Ravuther v. B.I.S.N. Co., 1909 ILR 32 Mad 95.

2. Paras. 2.3 and 2.4, supra.



Unfair Terms in Contract Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys