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Report No. 3

87. Article 70.-

Article 70 deals with a suit on a bill of exchange payable at sight or after sight, but not at a fixed time and time starts when the bill is presented. Unless the bill is presented there can be no cause of action, because it is presentation that gives rise to it (See section 61 of the Negotiable Instruments Act).



Limitation Act, 1908 Back




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