AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 11

3. Operation of the Act on negotiable instruments.-

Every negotiable instrument shall be governed by the provisions of this Act, and no usage or custom at variance with any such provision shall apply thereto.



Negotiable Instruments Act, 1881 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys