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Report No. 11

140. Section 84.-

Similarly, section 84, which relates exclusively to cheques, has been transferred to the chapter dealing with such instruments,1 excepting sub-section (2) which has been omitted as being unnecessary in view of the comprehensive provision proposed by us2 relating to reasonable time.

1. Section 155 of App I.

2. Section 98, ibid.



Negotiable Instruments Act, 1881 Back




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