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Report No. 3

96. Article 79.-

Article 79 is for suits by the acceptor of an accommodation bill against the drawer; the cause of action arises and time also runs from the date of payment by the acceptor of the amount of the bill. The accommodating party has a right of indemnity against the party to whom he lent his name (Padmalochan Patar v. Girish Chandra, 46 Cal 163) This is a case of implied contract.



Limitation Act, 1908 Back




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