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Magandas Khemchand Vs. Ramchandra Hiraji - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1883)ILR7Bom137
AppellantMagandas Khemchand
RespondentRamchandra Hiraji
Excerpt:
stamp - loan of grain in consideration of repaying a larger measure of grain--bond--agreement--act i of 1879, section 3(4)(b). - indian succession act (39 of 1925), section 63: [s.b. sinha & cyriac joseph, jj] will validity - deceased, was a very wealthy person - he floated several companies - he left behind his daughters, s and j - he was suffering from various diseases including some neurological ones - for his treatment, he used to frequently visit united states of america accompanied by his wife and daughter - by reason of a will, he is said to have bequeathed 50% of his property to s and 50% to j in a letter addressed to the 1st respondent, viz., s, he is purported to have recorded that the he had given all his shares to her - will was not only unnatural but was surrounded by a.....charles sargent, kt., c.j.1. the document is apparently a bond, and properly stamped, with a two-anna stamp.
Judgment:

Charles Sargent, Kt., C.J.

1. The document is apparently a bond, and properly stamped, with a two-anna stamp.


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