Indian Contract Act, 1872


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title PRELIMINARY View Judgements
  1 Short title View Judgements
  2 Interpretation clause View Judgements
  title CHAPTER I : THE COMMUNICATION, ACCEPTANCE AND REVOCATION OF PROPOSALS View Judgements
  3 Communication, acceptance and revocation of proposals View Judgements
  4 Communication when complete View Judgements
  5 Revocation of proposals and acceptances View Judgements
  6 Revocation how made View Judgements
  7 Acceptance must be absolute View Judgements
  8 Acceptance by performing conditions, or receiving consideration View Judgements
  9 Promises, express and implied View Judgements
  title CHAPTER II : CONTRACTS, VOIDABLE CONTRACTS AND VOID AGREEMENTS View Judgements
  10 What agreements are contracts View Judgements
  11 Who are competent to contract View Judgements
  12 What is a sound mind for the purposes of contracting View Judgements
  13 Consent defined View Judgements
  14 Free consent defined View Judgements
  15 Coercion defined View Judgements
  16 Undue influence defined View Judgements
  17 Fraud defined View Judgements
  18 Misrepresentation defined View Judgements
  19 Voidability of agreements without free consent View Judgements
  19A Power to set aside contract induced by undue influence [1] View Judgements
  20 Agreement void where both parties are under mistake as to matter of fact View Judgements
  21 Effect of mistakes as to law View Judgements
  22 Contract caused by mistake of one party as to matter of fact View Judgements
  23 What considerations and objects are lawful and what not View Judgements
  24 Agreements void, if considerations and objects unlawful in part View Judgements
  25 Agreement without consideration, void, unless it is in writing and registered, or is a promise to compensate for something done, or is a promise to pay a debt barred by limitation law View Judgements
  26 Agreement in restraint of marriage void View Judgements
  27 Agreement in restraint of trade void View Judgements
  28 Agreements in restraint of legal proceedings void View Judgements
  29 Agreements void for uncertainty View Judgements
  30 Agreements by way of wager void View Judgements
  title CHAPTER III : CONTINGENT CONTRACTS View Judgements
  31 Contingent contract defined View Judgements
  32 Enforcement of contracts contingent on an event happening View Judgements
  33 Enforcement of contracts contingent on an event not happening View Judgements
  34 When event on which contract is contingent to be deemed impossible, if it is the future conduct of a living person View Judgements
  35 When contracts become void which are contingent on happening of specified event within fixed time View Judgements
  36 Agreement contingent on impossible events void View Judgements
  title CHAPTER IV : THE PERFORMANCE OF CONTRACTS View Judgements
  37 Obligation of parties to contracts View Judgements
  38 Effect of refusal to accept offer of performance View Judgements
  39 Effect of refusal of party to perform promise wholly View Judgements
  40 Person by whom promise is to be performed View Judgements
  41 Effect of accepting performance from third person View Judgements
  42 Devolution of joint liabilities View Judgements
  43 Any one of joint promisors may be compelled to perform View Judgements
  44 Effect of release of one joint promisor View Judgements
  45 Devolution of joint rights View Judgements
  46 Time for performance of promise, where no application is to be made and no time is specified View Judgements
  47 Time and place for performance of promise, where time is specified and no application to be made View Judgements
  48 Application for performance on certain day to be at proper time and place View Judgements
  49 Place for performance of promise, where no application to be made and no place fixed for performance View Judgements
  50 Performance in manner or at time prescribed or sanctioned by promisee View Judgements
  51 Promisor not bound to perform, unless reciprocal promisee ready and willing to perform View Judgements
  52 Order of performance of reciprocal promise View Judgements
  53 Liability of party preventing event on which the contract is to take effect View Judgements
  54 Effect of default as to that promise which should be first performed, in contract consisting of reciprocal promises View Judgements
  55 Effect of failure to perform at fixed time, in contract in which time is essential View Judgements
  56 Agreement to do impossible act View Judgements
  57 Reciprocal promise to do things legal, and also other things illegal View Judgements
  58 Alternative promise, one branch being illegal View Judgements
  59 Application of payment where debt to be discharged is indicated View Judgements
  60 Application of payment where debt to be discharged is not indicated View Judgements
  61 Application of payment where neither party appropriates View Judgements
  62 Effect of novation, rescission, and alteration of contract View Judgements
  63 Promise may dispense with or remit performance of promise View Judgements
  64 Consequences of rescission of voidable contract View Judgements
  65 Obligation of person who has received advantage under void agreement, or contract that becomes void View Judgements
  66 Mode of communicating or revoking rescission of voidable contract View Judgements
  67 Effect of neglect of promisee to afford promisor reasonable facilities for performance View Judgements
  title CHAPTER V : CERTAIN RELATIONS RESEMBLING THOSE CREATED BY CONTRACT View Judgements
  68 Claim for necessaries supplied to person incapable of contracting, or on his account View Judgements
  69 Reimbursement of person paying money due by another, in payment of which he is interested View Judgements
  70 Obligation of person enjoying benefit of non-gratuitous act View Judgements
  71 Responsibility of finder of goods View Judgements
  72 Liability of person to whom money is paid or thing delivered by mistake or under coercion View Judgements
  title CHAPTER VI : THE CONSEQUENCES OF BREACH OF CONTRACT View Judgements
  73 Compensation for loss or damage caused by breach of contract View Judgements
  74 Compensation for breach of contract where penalty stipulated for View Judgements
  75 Part rightfully rescinding contract entitled to compensation View Judgements
  title CHAPTER VII : Sale of goods. Rep.by the Indian Sale of Goods Act, 1930(3 of 1930), s.65. View Judgements
  76 Section 76-123 View Judgements
  title CHAPTER VIII : INDEMNITY AND GUARANTEE View Judgements
  124 Contract of indemnity defined View Judgements
  125 Rights of indemnity-holder when sued View Judgements
  126 Contract of guarantee, surety, principal debtor and creditor View Judgements
  127 Consideration for guarantee View Judgements
  128 Suretys liability View Judgements
  129 Continuing guarantee View Judgements
  130 Revocation of continuing guarantee View Judgements
  131 Revocation of continuing guarantee by suretys death View Judgements
  132 Liability of two persons, primarily liable, not affected by arrangement between them that one shall be surety on others default View Judgements
  133 Discharge of surety by variance in terms of contract View Judgements
  134 Discharge of surety by release or discharge of principal debtor View Judgements
  135 Discharge of surety when creditor compounds with, gives time to, or agrees not to sue, principal debtor View Judgements
  136 Surety not discharged when agreement made with third person to give time to principal debtor View Judgements
  137 Creditors forbearance to sue does not discharge surety View Judgements
  138 Release of one co-surety does not discharge others View Judgements
  139 Discharge of surety by creditors act or omission impairing suretys eventual remedy View Judgements
  140 Rights of surety on payment or performance View Judgements
  141 Suretys right to benefit of creditors securities View Judgements
  142 Guarantee obtained by misrepresentation invalid View Judgements
  143 Guarantee obtained by concealment invalid View Judgements
  144 Guarantee on contract that creditor shall not act on it until co-surety joins View Judgements
  145 Implied promise to indemnify surety View Judgements
  146 Co-sureties liable to contribute equally View Judgements
  147 Liability of co-sureties bound in different sums View Judgements
  title CHAPTER IX : BAILMENT View Judgements
  148 Bailment bailor and bailee defined View Judgements
  149 Delivery to bailee how made View Judgements
  150 Bailors duty to disclose faults in goods bailed View Judgements
  151 Care to be taken by bailee View Judgements
  152 Bailee when not liable for loss, etc., of thing bailed View Judgements
  153 Termination of bailment by bailees act inconsistent with conditions View Judgements
  154 Liability of bailee making unauthorized use of goods bailed View Judgements
  155 Effect of mixture, with bailors consent, of his goods with bailees View Judgements
  156 Effect of mixture without bailors consent, when the goods can be separated View Judgements
  157 Effect of mixture, without bailors consent, when the goods cannot be separated View Judgements
  158 Repayment, by bailor, of necessary expenses View Judgements
  159 Restoration of goods lent gratuitously View Judgements
  160 Return of goods bailed on expiration of time or accomplishment of purpose View Judgements
  161 Bailees responsibility when goods are not duly returned [1] View Judgements
  162 Termination of gratuitous bailment by death View Judgements
  163 Bailor entitled to increase or profit from goods bailed View Judgements
  164 Bailors responsibility to bailee View Judgements
  165 Bailment by several joint owners View Judgements
  166 Bailee not responsible on re-delivery to bailor without title View Judgements
  167 Right of third person claiming goods bailed View Judgements
  168 Right of finder of goods; may sue for specific reward offered View Judgements
  169 When finder of thing commonly on sale may sell it View Judgements
  170 Bailees particular lien View Judgements
  171 General lien of bankers, factors, wharfingers, attorneys and policy-brokers View Judgements
  172 Pledge pawnor and pawnee defined View Judgements
  173 Pawnees right of retainer View Judgements
  174 Pawnee not to retain for debt or promise other than that for which goods pledged. Presumption in case of subsequent advances View Judgements
  175 Pawnees right as to extraordinary expenses incurred View Judgements
  176 Pawnees right where pawnor makes default View Judgements
  177 Defaulting pawnors right to redeem View Judgements
  178 Pledge by mercantile agent View Judgements
  178A Pledge by person in possession under voidable contract View Judgements
  179 Pledge where pawnor has only a limited interest View Judgements
  180 Suit by bailor or bailee against wrong-doer View Judgements
  181 Apportionment of relief or compensation obtained by such suits View Judgements
  title CHAPTER X : AGENCY View Judgements
  182 Agent and Principal defined View Judgements
  183 Who may employ agent View Judgements
  184 Who may be an agent View Judgements
  185 Consideration not necessary View Judgements
  186 Agents authority may be expressed or implied View Judgements
  187 Definitions of express and implied authority View Judgements
  188 Extend of agents authority View Judgements
  189 Agents authority in an emergency View Judgements
  190 When agent cannot delegate View Judgements
  191 Sub-agent defined View Judgements
  192 Representation of principal by sub-agent properly appointed View Judgements
  193 Agents responsibility for sub-agent appointed without authority View Judgements
  194 Relation between principal and person duly appointed by agent to act in business of agency View Judgements
  195 Agents duty in naming to such person View Judgements
  196 Right of person as to acts done for him without his authority. Effect of ratification View Judgements
  197 Ratification may be expressed or implied View Judgements
  198 Knowledge requisite for valid ratification View Judgements
  199 Effect of ratifying unauthorized act forming part of a transaction View Judgements
  200 Ratification of unauthorized act cannot injure third person View Judgements
  201 Termination of agency View Judgements
  202 Termination of agency where agent has an interest in subject-matter View Judgements
  203 When principal may revoke agents authority View Judgements
  204 The principal may, save as is otherwise provided by the last preceding section, revoke the authority given to his agent at any time before the authority has been exercised so as to bind the principal. View Judgements
  205 Compensation for revocation by principal, or renunciation by agent View Judgements
  206 Notice of revocation or renunciation View Judgements
  207 Revocation and renunciation may be expressed or implied View Judgements
  208 When termination of agents authority takes effect as to agent and as to third persons View Judgements
  209 Agents duty on termination of agency by principals death or insanity View Judgements
  210 Termination of sub-agents authority View Judgements
  211 Agents duty in conducting principals business View Judgements
  212 Skill and diligence required from agent View Judgements
  213 Agents accounts View Judgements
  214 Agents duty to communicate with principal View Judgements
  215 Right of principal when agent deals, on his own account, in business of agency without principal consent View Judgements
  216 Principals right to benefit gained by agent dealing on his own account in business of agency View Judgements
  217 Agents right of retainer out of sums received on principals account View Judgements
  218 Agents duty to pay sums received for principal View Judgements
  219 When Agents remuneration becomes due View Judgements
  220 Agent not entitled to remuneration for business misconducted View Judgements
  221 Agents lien on principals property View Judgements
  222 Agent to be indemnified against consequences of lawful acts View Judgements
  223 Agent to be indemnified against consequences of acts done in good faith View Judgements
  224 Non-liability of employer of agent to do a criminal act View Judgements
  225 Compensation to agent for injury caused by principals neglect View Judgements
  226 Enforcement and consequences of agents contracts View Judgements
  227 Principal how far bound, when agent exceeds authority View Judgements
  228 Principal not bound when excess of agents authority is not separable View Judgements
  229 Consequences of notice given to agent View Judgements
  230 Agent cannot personally enforce, nor be bound by, contracts on behalf of principa View Judgements
  231 Rights of parties to a contract made by agent not disclosed View Judgements
  232 Performance of contract with agent supposed to be principal View Judgements
  233 Right of person dealing with agent personally liable View Judgements
  234 Consequence of inducing agent or principal to act on belief that principal or agent will be held exclusively liable View Judgements
  235 Liability of pretended agent View Judgements
  236 Person falsely contracting as agent not entitled to performance View Judgements
  237 Liability of principal inducing belief that agents unauthorized acts were authorized View Judgements
  238 Effect, on agreement, of misrepresentation or fraud by agent View Judgements
  SCHEDULE I



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