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The Warehousing (Development and Regulation) Act, 2007

15. Warranties on negotiation of warehouse receipt. -

A person who, for valuable consideration, negotiates a negotiable warehouse receipt by endorsement and delivery, including one who assigns for valuable consideration, a claim secured by a receipt, unless a contrary intention appears, warrants the following:-

a.   that the receipt is genuine;

b.   that the person has a legal right to negotiate or transfer it;

c.   that the person has no knowledge of any fact that would impair the validity of the receipt;

d.   that the person has a right to transfer the title to the goods; and

e.   that the goods are merchantable or fit for a particular purpose when those warranties would have been implied, if the contract of the parties had been to transfer without a receipt the goods represented by it.



The Warehousing (Development and Regulation) Act, 2007 Back




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