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70. Indorsements to be made on security itself.-

Notwithstanding anything in section 15 of the Negotiable Instruments Act, 1881, (26 of 1881) no indorsement of a Port Trust security, which is transferable by indorsement, shall be valid unless made by the signature of the holder inscribed on the back of the security itself.



Major Port Trusts Act, 1963 Back




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