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Report No. 11

Chapter III

Negotiation

30. Mode of negotiation.-

An instrument is negotiable-

(a) by delivery thereof, if payable to bearer;

[Section 46, para. 4 and Section 47, main part]

(b) by indorsement and delivery thereof, if payable to order.

[Section 46, para. 5 and Section 48]



Negotiable Instruments Act, 1881 Back




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