for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 4   [ View Judgements ]

Application for cancellation of existing contracts it some cases


An owner of any specified tree who is a member of the Scheduled Castes or the Scheduled Tribes and who has entered into a contract which has been subsisting on the date of commencement of this Act, for the sale of the timber of such tree may apply to the Divisional Forest Officer for cancellation of such contract on the ground that the consideration therefore was substantially inadequate.

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