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

Report No. 11

Appendix V

Suggestions Regarding other Acts

Evidence Act.

Section 117-Omit?

(a) The words-

"No acceptor of a bill of exchange shall be permitted to deny that the drawer had authority to draw such bill or to endorse it.

(b) Explanation (1).

[Para. 164]



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