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Report No. 11

134. Payment for honour.-

When a bill has been noted or protested for non-payment, any person may pay the same for the honour of any party liable to pay the same, provided that the person so paying (or his agent in that behalf) has previously declared before a notary the party for whose honour he pays and that such declaration has been recorded by such notary.

(Section 1131



Negotiable Instruments Act, 1881 Back




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