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Report No. 11

84. Sections 30-32 and 41.-

We have taken sections 30-32 and 41 together and replaced them by three provisions1 dealing with the liability of-

(a) drawer and acceptor of a bill,

(b) drawer and drawee of a cheque, and

(c) maker of a note, respectively.

1. Section 55, 57 and 58, App I.

We have redrafted sections 30 and 31 in the light of section 55(1)(a) of the Bills of Exchange Act. Our Act nowhere says that the drawee is not liable until acceptance though it is assumed in various sections. We have made this clear in a new sub-section.

In section 32 verbal changes have been. made in the light of section 54(1) of the English Act, relating to the acceptor's liability. The provision in section 41 of our Act, which also relates to the acceptor's liability, has been placed in the same section.1

1. Section 56(4), App I.



Negotiable Instruments Act, 1881 Back




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