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Report No. 3

88. Article 71.-

Article 71 refers to a suit on a bill of exchange accepted, payable at a particular place, and time begins to run when the bill is presented at the place and that is the cause of action as presentment at that place is essential under the Negotiable Instruments Act. (See section 61 of the Negotiable Instruments Act).



Limitation Act, 1908 Back




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