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Negotiable Instruments Act, 1881


83. Discharge by allowing drawee more than forty-eight hours to accept 

If the holder of a bill of exchange allows the drawee more than 19[forty eight] hours, exclusive of public holidays, to consider whether he will accept the same, all previous parties not consenting to such allowance are thereby discharged from liability to such holder.



Negotiable Instruments Act, 1881 Back




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