AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Negotiable Instruments Act, 1881


49. Conversion of endorsement in blank into endorsement in full

The holder of a negotiable instrument endorsed in blank may, without signing his own name, by writing above the endorser's signature a direction to pay to any other person as endorsee, convert the endorsement in blank into an endorsement in full; and the holder does not thereby incur the responsibility of an endorser.



Negotiable Instruments Act, 1881 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys