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Chebrolu Nagabhushanam And Anr. vs Rachapudi Seetharamiah on 29 July, 1960
Mehrunnisa Begum And Ors. vs Shaik Chand Bi And Ors. on 23 September, 1982
U. Ponnappa Moothan Sons, Palghat vs Catholic Syrian Bank Ltd. And ... on 18 September, 1990
Braja Kishore Dikshit vs Purna Chandra Panda on 9 November, 1956
Madhya Bharat Khadi Sangh vs Bal Kishen Kapoor And Ors. on 20 March, 1979

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Central Government Act
Section 9 in The Negotiable Instruments Act, 1881
9. “Holder in due course”.—“Holder in due course” means any person who for consideration became the possessor of a promissory note, bill of exchange or cheque if payable to bearer, or the payee or indorsee thereof, if 1[payable to order], before the amount mentioned in it became payable, and without having sufficient cause to believe that any defect existed in the title of the person from whom he derived his title.