Section
Section Title
  INTRODUCTION
  title CHAPTER I:PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Application of provisions of Act 9 of 1872 View Judgements
  title CHAPTER II: FORMATION OF THE CONTRACT View Judgements
  4 Sale and agreement to sell View Judgements
  5 Contract of Sale how made View Judgements
  6 Existing or future goods View Judgements
  7 Goods perishing before making of contract View Judgements
  8 Goods perishing before sale but after agreement to sell View Judgements
  9 Ascertainment of price View Judgements
  10 Agreement to sell at valuation View Judgements
  11 Stipulations as to time View Judgements
  12 Condition and warranty View Judgements
  13 When condition to be treated as warranty View Judgements
  14 Implied undertaking as to title, etc View Judgements
  15 Sale by description View Judgements
  16 Implied conditions as to quality or fitness View Judgements
  17 Sale by sample View Judgements
  title CHAPTER III:EFFECTS OF THE CONTRACT View Judgements
  18 Goods must be ascertained View Judgements
  19 Property passes when intended to pass View Judgements
  20 Specific goods in a deliverable state View Judgements
  21 . Specific goods to be put into a deliverable state View Judgements
  22 Specific goods in a deliverable state, when the seller has to do anything thereto in order to ascertain price View Judgements
  23 Sale of unascertained goods and appropriation View Judgements
  24 Goods sent on approval or "on sale or return" View Judgements
  25 Reservation of right of disposal View Judgements
  26 Risk Prima facie passes with property View Judgements
  27 Sale by person not the owner View Judgements
  28 Sale by one of joint owners View Judgements
  29 Sale by person in possession under voidable contract View Judgements
  30 Seller or buyer in possession after sale View Judgements
  title CHAPTER IV:PERFORMANCE OF THE CONTRACT View Judgements
  31 Duties of seller and buyer View Judgements
  32 Payment and delivery are concurrent conditions View Judgements
  33 Delivery View Judgements
  34 Effect of part delivery View Judgements
  35 Buyer to apply for delivery View Judgements
  36 Rules as to delivery View Judgements
  37 Delivery of wrong quantity View Judgements
  38 Instalment deliveries View Judgements
  39 Delivery to carrier or wharfinger View Judgements
  40 Risk where goods are delivered at distant place View Judgements
  41 Buyers right of examining the goods View Judgements
  42 Acceptance View Judgements
  43 Buyer not bound to return rejected goods View Judgements
  44 Liability of buyer for neglecting or refusing delivery of goods View Judgements
  title CHAPTER V:RIGHTS OF UNPAID SELLER AGAINST THE GOODS View Judgements
  45 "Unpaid seller" defined View Judgements
  46 Unpaid seller's rights View Judgements
  47 Seller's lien View Judgements
  48 Part delivery View Judgements
  49 Termination of lien View Judgements
  50 Right of stoppage in transit View Judgements
  51 Duration of transit View Judgements
  52 How stoppage in transit is effected View Judgements
  53 Effect of sub-sale or pledge by buyer View Judgements
  54 Sale not generally rescinded by lien or stoppage in transit View Judgements
  title CHAPTER VI:SUITS FOR BREACH OF THE CONTRACT View Judgements
  55 Suit for price View Judgements
  56 Damages for non-acceptance View Judgements
  57 Damages for non-deliver View Judgements
  58 Specific performance View Judgements
  59 Remedy for breach of warranty View Judgements
  60 Repudiation of contract before due date View Judgements
  61 Interest by way of damages and special damages View Judgements
  title CHAPTER VII:MISCELLANEOUS View Judgements
  62 Exclusion of implied terms and conditions View Judgements
  63 Reasonable time a question of fact View Judgements
  64 Auction sale View Judgements
  65 [Repeal.] View Judgements
  66 Savings View Judgements



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