for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 46   [ View Judgements ]

Time for performance of promise, where no application is to be made and no time is specified


Where, by the contract, a promisor is to perform his promise without application by the promisee, and no time for performance is specified, the engagement must be performed within a reasonable time.



Explanation-The question "what is a reasonable time" is, in each particular case, a question of fact.

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