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

Negotiable Instruments Act, 1881


53. Holder deriving title from holder in due course

A holder of a negotiable instrument who derives title from a holder in due course has the rights thereon of that holder in due course.



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