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Report No. 11

77. Instrument to be delivered on payment.-

Any person liable to pay, and called upon by the holder to pay, the amount due on an instrument is before payment entitled to have it shown, and is on payment entitled to have it delivered up to him, or, if the instrument is lost or cannot be produced, to be indemnified against any further claim thereon against him.

[Section 8]



Negotiable Instruments Act, 1881 Back




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