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

Negotiable Instruments Act, 1881

95. Party receiving must transmit notice of dishonor

Any party receiving notice of dishonor must, in order to render any prior party liable to himself, give notice of dishonor to such party within a reasonable time, unless such party otherwise receives due notice as provided by section 93.



Negotiable Instruments Act, 1881 Back




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