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The Warehousing (Development and Regulation) Act, 2007


22. Presumption in certain cases.

In a dispute between an endorser of a negotiable warehouse receipt and his endorsee unless it is proved otherwise, it shall be presumed that-

a.     the endorsement has been made voluntarily;

b.    the endorsement has been made for full consideration;

c.     the endorser had full legal title in the goods represented by the receipt; and

d.    the endorsement has extinguished all the rights, title and interest of the endorser in the goods.



The Warehousing (Development and Regulation) Act, 2007 Back




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