Main Search Premium Members Advanced Search Disclaimer
Citedby 186 docs - [View All]
Ram Bahadur Singh And Anr. vs Tehsildar And Ors. on 24 July, 2002
Gopal Chandra Ghose vs Orissa State Financial ... on 23 February, 1993
Board Of Trustees For Jawaharlal ... vs Gti House on 10 December, 2013
Atul Krishna vs Amrita Lal on 23 February, 1943
Municipal Corporation Of Delhi vs M/S Ravi Builders on 29 March, 2011

[Complete Act]
User Queries
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 31 in The Indian Contract Act, 1872
31. “Contingent contract” defined.—A “contingent contract” is a contract to do or not to do something, if some event, collateral to such contract, does or does not happen. —A “contingent contract” is a contract to do or not to do something, if some event, collateral to such contract, does or does not happen." Illustration A contracts to pay to B Rs.10,000 if B’s house is burnt. This is a contingent contract. A contracts to pay to B Rs.10,000 if B’s house is burnt. This is a contingent contract."