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

Report No. 11

88.Section 35.-

We have redrafted section 35, relating to the liability of the indorser1 in the light of section 55(2) of the Bills of Exchange Act.

1. Section 59, ibid.



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