Mobile View
Main Search Forums Advanced Search Disclaimer
Citedby 334 docs - [View All]
The Special Officer, Amaravathi ... vs D.V. Thirumalaswamy And Ors. on 16 April, 1970
H vs Bungalow, Manav Mandir Road on 12 April, 2013
Abdul Gani And Co. vs Trustees Of The Port Of Bombay on 26 September, 1951
State Of Kerala And Ors. vs United Shippers And Dredgers Ltd. on 15 July, 1982
B.V. Basavaraj vs N.R. Chandran on 2 December, 1999

User Queries
[Complete Act]
Central Government Act
Section 74 in The Indian Contract Act, 1872
74. Compensation for breach of contract where penalty stipulated for.- 1[ When a contract has been broken, if a sum is named in the contract as the amount to be paid in case of such breach, or if the contract contains any other stipulation by way of penalty, the party
1. Subs. by Act 6 of 1899, s. 4, for the first para. of s. 74.
of any instalment, the whole shall become due. This is a stipulation by way of penalty.]