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Citedby 42 docs - [View All]
Sarjug Devi And Anr. vs Bhamar Lal Pugalia on 19 February, 1982
199Th Report On Unfair (Procedural And Substantive) Terms In ...
Narendra Nath Mitter vs Rampal Singh on 18 April, 1946
Municipal Corporation ... vs M/S. Shantikunj Investment Pvt. ... on 28 February, 2006
Municipal Corporation ... vs M/S. Shantikunj Investment Pvt. ... on 28 February, 2006

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Central Government Act
Section 67 in The Indian Contract Act, 1872
67. Effect of neglect of promisee to afford promisor reasonable facilities for performance.—If any promisee neglects or refuses to afford the promisor reasonable facilities for the performance of his promise, the promisor is excused by such neglect or refusal as to any non-performance caused thereby. —If any promisee neglects or refuses to afford the promisor reasonable facilities for the performance of his promise, the promisor is excused by such neglect or refusal as to any non-performance caused thereby." Illustration A contracts with B to repair B’s house. B neglects or refuses to point out to A the places in which his house requires repair. A is excused for the non-performance of the contract, if it is caused by such neglect or refusal.