The Law of Contract in Pakistan

Essentials of a contract The general law of contract in Pakistan is contained in the Contract Act 1872. English decision’s (where relevant) are also cited in the courts. The Act defines “contract” as an agreement enforceable by law. The essentials of a (valid) contract are: (a) intention to create a contract; (b) offer and acceptance; (c) More...

by VakilNo1 | Published 5 years ago
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By VakilNo1 On Tuesday, March 12th, 2013
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Law in Pakistan Financial Ordinance, 2000

To give effect to the financial proposals of the Federal Government for the year beginning on the first day of July 2000, and to amend certain laws. WHEREAS it is expedient to make provision to give effect to the More...

By VakilNo1 On Tuesday, March 12th, 2013
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Sale of Goods Act, 1930 (Pakistan)

SALE OF GOODS ACT ACT NO. III OF 1930 [[5th March, 1930] An Act to define and amend the law relating to the sale of goods WHEREAS it is expedient to define and amend the law relating to the sale of goods; It is More...

By VakilNo1 On Tuesday, March 12th, 2013
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Limitation Act, 1908 (Pakistan)

ACT NO. IX OF 1908 An Act to consolidate and amend the law for the Limitation of Suits, and for other purposes. — Whereas it is expedient to consolidate and amend the law relating to the limitation of suits, More...

By VakilNo1 On Tuesday, March 12th, 2013
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Maritime Security Agency Act, 1994 (Pakistan)

Preamble An Act to provide for constitution and regulation of the Maritime Security Agency WHEREAS it is expedient to constitute a Maritime Agency to provide for the regulation of maritime activities and to safeguard More...

By VakilNo1 On Tuesday, March 12th, 2013
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The Sales Tax Act, 1990

Chapter 1 Preliminary 1. Short title, extent and commencement. (1) This Act may be called the Sales Tax Act, 1990. (2) It extends to the whole of Pakistan. (3) It shall come into force on such date as the Federal More...

By VakilNo1 On Tuesday, March 12th, 2013
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The Industrial Relations Ordinance, 1969

(XXIII OF 1969) [13th November, 1969] An Ordinance to amend and consolidate the law relating to the formation of trade unions, the regulation of relations between employers and workmen and the avoidance and settlement More...

By VakilNo1 On Tuesday, March 12th, 2013
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The Copyright Ordinance, 1962

CHAPTER I – PRELIMINARY MINISTRY OF EDUCATION [COPYRIGHT] ISLAMABAD, THE 23rd MAY 1967 S.R.O. 1005 (K)/67 : In exercise of the powers conferred by section 82 of the Copyright Ordinance, 1962 (XXXIV of 1962), More...

By VakilNo1 On Tuesday, March 12th, 2013
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Securities and Exchange Commission of Pakistan Act, 1997

Act No. XLII of 1997 An Act to provide for the establishment of the Securities and Exchange Commission of Pakistan and to provide for matters connected therewith and incidental thereto. WHEREAS it is expedient to More...

By VakilNo1 On Tuesday, March 12th, 2013
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The Wealth Tax Act, 1963

1. Short title, extent and commencement:- (1) This Act may be called the Wealth-tax Act, 1963. (2) It extends to the whole of Pakistan. (3) It shall come into force on the first day of July, 1963. 2. Definitions.- (1) More...