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Negotiable Instruments Act, 1881


136. Instrument made, etc. out of India, but in accordance with the law of India

If a negotiable instrument is made, drawn, accepted or endorsed 35[outside India], but in accordance with the 35[law of India], the circumstance that any agreement evidenced by such instrument is invalid according to the law of the country wherein it was entered into does not invalidate any subsequent acceptance or endorsement made thereon 35[within India].



Negotiable Instruments Act, 1881 Back




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