Section 11   [ View Judgements ]

Who are competent to contract


Every person is competent to contract who is of the age of majority according to the law to which he is subject [1] , and who is of sound mind, and is not disqualified from contracting by any law to which he is subject.



FOOTNOTES:

1. See the Indian Majority Act, 1875 (9 of 1875).

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box