for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 33   [ View Judgements ]

Enforcement of contracts contingent on an event not happening


Contingent contracts to do or not to do anything if an uncertain future event does not happen can be enforced when the happening of that event becomes impossible, and not before.



Illustration



A agrees to pay B a sum of money if a certain ship does not return .The ship is sunk .The contract can be enforced when the ship sinks.

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