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Narain Hazam vs Ramdhari Singh And Ors. on 16 March, 1953
Narain Hazam vs Ramdhari Singh And Ors. on 16 March, 1953
Superintendent And Remembrancer ... vs H.C. Patel on 13 January, 1942
Budhan Choudhry And Ors. vs The State on 25 August, 1953
Sarjug Rai And Others vs The State Of Bihar on 28 October, 1957

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Central Government Act
Section 30 in The Indian Penal Code
30. “Valuable security”.—The words “valuable security” denote a document which is, or purports to be, a document whereby any legal right is created, extended, transferred, restricted, extin­guished or released, or where by any person acknowledges that he lies under legal liability, or has not a certain legal right. Illustration A writes his name on the back of a bill of exchange. As the effect of this endorsement is transfer the right to the bill to any person who may become the lawful holder of it, the endorse­ment is a “valuable security”.