BILLS OF EXCHANGE ACT, 1882


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE View Judgements
  2 INTERPRETATION OF TERMS View Judgements
  3 BILL OF EXCHANGE View Judgements
  4 INLAND AND FOREIGN BILLS View Judgements
  5 EFFECT WHERE DIFFERENT PARTIES TO BILL ARE THE SAME PERSON View Judgements
  6 ADDRESS TO DRAWEE View Judgements
  7 CERTAINTY REQUIRED AS TO PAYEE View Judgements
  8 WHAT BILLS ARE NEGOTIABLE? View Judgements
  9 SUM PAYABLE View Judgements
  10 BILL PAYABLE ON DEMAND View Judgements
  11 BILL PAYABLE AT A FUTURE TIME View Judgements
  12 OMISSION OF DATE IN BILL PAYABLE AFTER DATE OR ACCEPTANCE AFTER DATE View Judgements
  13 ANTE --DATING AND POST --DATING View Judgements
  14 COMPUTATION OF TIME OF PAYMENT View Judgements
  15 CASE OF NEED View Judgements
  16 SPECIAL STIPULATIONS BY DRAWER OR ENDORSER RESTRICTING LIABILITY View Judgements
  17 DEFINITION AND REQUISITES OF ACCEPTANCE View Judgements
  18 TIME FOR ACCEPTANCE View Judgements
  19 GENERAL AND QUALIFIED ACCEPTANCES View Judgements
  20 INCHOATE INSTRUMENTS View Judgements
  21 DELIVERY View Judgements
  22 CAPACITY OF PARTIES View Judgements
  23 SIGNATURE ESSENTIAL TO LIABILITY View Judgements
  24 FORGED OR UNAUTHORIZED SIGNATURE View Judgements
  25 PROCURATION SIGNATURES View Judgements
  26 PERSON SIGNING AS AGENT OR IN REPRESENTATIVE CAPACITY View Judgements
  27 VALUE DEFINED View Judgements
  28 ACCOMMODATION BILL OR PARTY View Judgements
  29 HOLDER IN DUE COURSE View Judgements
  30 PRESUMPTION OF VALUE AND GOOD FAITH View Judgements
  31 NEGOTIATION DEFINED View Judgements
  32 REQUISITES OF A VALID ENDORSEMENT View Judgements
  33 CONDITIONAL ENDORSEMENT View Judgements
  34 ENDORSEMENT IN BLANK AND SPECIAL ENDORSEMENT View Judgements
  35 RESTRICTIVE ENDORSEMENT View Judgements
  36 NEGOTIATION OF OVERDUE OR DISHONOURED BILL View Judgements
  37 NEGOTIATION OF BILL TO PARTY ALREADY LIABLE THEREON View Judgements
  38 RIGHTS OF THE HOLDER View Judgements
  39 WHEN PRESENTMENT FOR ACCEPTANCE IS NECESSARY View Judgements
  40 TIME FOR PRESENTING BILL PAYABLE AFTER SIGHT View Judgements
  41 RULES ARE TO PRESENTMENT FOR ACCEPTANCE, AND EXCUSES FOR NON PRESENTMENT View Judgements
  42 NON --ACCEPTANCE View Judgements
  43 DISHONOUR BY NON ACCEPTANCE AND ITS CONSEQUENCES View Judgements
  44 DUTIES AS TO QUALIFIED ACCEPTANCES View Judgements
  45 RULES AS TO PRESENTMENT FOR PAYMENT View Judgements
  46 EXCUSES FOR DELAY OR NON NON--PRESENTMENT FOR PAYMENT View Judgements
  47 DISHONOUR BY NON -PAYMENT View Judgements
  48 NOTICE OF DISHONOUR AND EFFECT OF NON NON--NOTICE View Judgements
  49 RULES ARE TO NOTICE OF DISHONOUR View Judgements
  50 EXCUSES FOR NON NOTICE AND DELAY View Judgements
  51 NOTING OF PROTEST OF BILL View Judgements
  52 DUTIES OF HOLDER AS REGARDS DRAWEE OR ACCEPTOR View Judgements
  53 FUNDS IN HANDS OF DRAWEE View Judgements
  54 LIABILITY OF ACCEPTOR View Judgements
  55 LIABILITY OF DRAWER OR ENDORSER View Judgements
  56 STRANGER SIGNING BILL LIABLE AS ENDORSER View Judgements
  57 MEASURE OF DAMAGES AGAINST PARTIES TO DISHONOURED BILL View Judgements
  58 TRANSFEROR BY DELIVERY AND TRANSFEREE View Judgements
  59 PAYMENT IN DUE COURSE View Judgements
  60 BANKER PAYING DEMAND DRAFT WHEREON ENDORSEMENT IS FORGED View Judgements
  61 ACCEPTOR, THE HOLDER AT MATURITY View Judgements
  62 EXPRESS WAIVER OF RENUNCIATION View Judgements
  63 CANCELLATION View Judgements
  64 ALTERATION OF BILL View Judgements
  65 ACCEPTANCE FOR HONOUR 'SUPRA PROTEST' View Judgements
  66 LIABILITY OF ACCEPTOR FOR HONOUR View Judgements
  67 PRESENTMENT TO ACCEPTOR FOR HONOUR OR REFERENCE IN CASE OF NEED View Judgements
  68 PAYMENT FOR HONOUR "SUPRA PROTEST" View Judgements
  69 HOLDER'S RIGHT TO DUPLICATE OF LOST BILL View Judgements
  70 ACTION ON LOST BILL View Judgements
  71 RULES AS TO SETS View Judgements
  72 RULES WHERE LAWS CONFLICT View Judgements
  73 CHEQUE DEFINED View Judgements
  74 PRESENTMENT OF CHEQUES FOR PAYMENT View Judgements
  75 REVOCATION OF BANKER'S AUTHORITY View Judgements
  76 GENERAL AND SPECIAL CROSSING DEFINED View Judgements
  77 CROSSING BY DRAWER OR AFTER ISSUE View Judgements
  78 CROSSING A MATERIAL PART OF CHEQUE View Judgements
  79 DUTIES OF BANKER AS TO CROSSED CHEQUES View Judgements
  80 PROTECTION TO BANKER AND DRAWER WHERE CHEQUE IS CROSSED View Judgements
  81 EFFECT OF "NOT NEGOTIABLE" CROSSING ON HOLDER View Judgements
  82 -n/a- View Judgements
  83 PROMISSORY NOTE DEFINED View Judgements
  84 DELIVERY NECESSARY View Judgements
  85 JOINT AND SEVERAL NOTES View Judgements
  86 NOTE PAYABLE ON DEMAND View Judgements
  87 PRESENTMENT OF NOTE FOR PAYMENT View Judgements
  88 LIABILITY OF MAKER View Judgements
  89 APPLICATION OF PART II TO NOTES View Judgements
  90 GOOD FAITH View Judgements
  91 SIGNATURE View Judgements
  92 COMPUTATION OF TIME View Judgements
  93 WHEN NOTING EQUIVALENT TO PROTEST View Judgements
  94 PROTEST WHEN NOTARY NOT ACCESSIBLE View Judgements
  95 DIVIDEND WARRANTS MAY BE CROSSED View Judgements
  96 -n/a- View Judgements
  97 SAVINGS View Judgements
  98 SAVINGS OF SUMMARY DILIGENCE IN SCOTLAND View Judgements
  99 CONSTRUCTION WITH OTHER ACTS, ETC View Judgements
  100 PAROLE EVIDENCE ALLOWED IN CERTAIN JUDICIAL PROCEEDINGS IN SCOTLAND View Judgements



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