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Report No. 11

34. Indorsement in blank and in full.-

(1) An indorsement in blank specifies no indorsee.

(2) An indorsement in full specifies the person to whom or to whose order the instrument is to be payable.1

1. See section 34(1)(2), BEA.

[Section 16(1), part]



Negotiable Instruments Act, 1881 Back




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