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Report No. 11

91. When notice of dishonour is unnecessary.-

No notice of dishonour is necessary-

(a) when it is dispensed with by the party entitled thereto;

(b) in order to charge the drawer, when he has countermanded payment;

(c) when the party charged could not suffer damage for want of notice;

(d) when the party entitled to notice cannot after due search be found; or the party bound to give notice is, for any other reason, unable, without any fault of his own, to give it;

(e) to charge the drawer, when the acceptor is also a drawer;

(f) when the party entitled to notice, knowing the facts, promises unconditionally to pay the amount due on the instrument.

[Section 98]



Negotiable Instruments Act, 1881 Back




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