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Citedby 187 docs - [View All]
Atul Mehra And Anr. vs Bank Of Maharashtra on 22 March, 2002
Surendra Kumar Rai vs Zilla Parishad, Jhansi And Others on 1 April, 1997
Punjab Breweries Limited vs State Of Punjab And Others on 18 March, 1998
Dhrangadhra Municipality vs Dhrangadhra Chemical Works Ltd. ... on 6 July, 1987
Dhrangadhra Municipality ... vs Dhrangadhra Chemical Works Ltd. ... on 1 January, 1800

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Central Government Act
Section 148 in The Indian Contract Act, 1872
148. ‘Bailment’, ‘bailor’ and ‘bailee’ defined.—A ‘bailment’ is the delivery of goods by one person to another for some purpose, upon a contract that they shall, when the purpose is accomplished, be returned or otherwise disposed of according to the directions of the person delivering them. The person delivering the goods is called the ‘bailor’. The person to whom they are delivered is called the ‘bailee’. —A ‘bailment’ is the delivery of goods by one person to another for some purpose, upon a contract that they shall, when the purpose is accomplished, be returned or otherwise disposed of according to the directions of the person delivering them. The person delivering the goods is called the ‘bailor’. The person to whom they are delivered is called the ‘bailee’." Explanation.—If a person is already in possession of the goods of other contracts to hold them as a bailee, he thereby becomes the bailee, and the owner becomes the bailor of such goods, although they may not have been delivered by way of bailment.