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Multimodal Transportation of Goods Act, 1993


11. Evidentiary effect of the multimodal transport document

Save as provided in section 10,-

(a) the multimodal transport document shall be prima fact evidence of the face that the multimodal transport operator has taken charge of the goods as described in the document; and

(b) no proof to the contrary by the multimodal transport operator shall be admissible if the multimodal transport document is issued in negotiable form and has been transmitted to the consignee or transferred by the consignee to a third party, if the consignee or the third  party has acted in good faith relying on the description of the goods in the document.



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