Skip to content


In Re: Bhavanibai Widow of Bala Maharaj - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtMumbai
Decided On
Judge
Reported in(1883)ILR7Bom194
AppellantIn Re: Bhavanibai Widow of Bala Maharaj
Excerpt:
stamp act i of 1879, schedule i, article 36 - instrument of gift--endorsement at foot of document. - maharashtra scheduled castes, scheduled tribes, de-notified tribes (vimukta jatis), nomadic tribes, other backward classes and special backward category (regulation of issuance and verification of) caste certificate act (23 of 2001), sections 6 & 10: [s.b. mhase, a.p. deshpande & p.b. varale, jj] caste certificate petitioner seeking appointment against the post reserved for member of schedule tribe his caste certificate was invalidated subsequently held, his appointment would not be protected. the observations/directions issued by supreme court in para 36 of judgment in the case of state v millind reported in 2001 91) mah. lj sc 1 is not the law declared by supreme court under article.....charles sargent, kt., c.j.1. when the lady adopted a son, her gift in future became inoperative. the donee now claims under a gift from the adopted son, and if that instrument of gift be duly stamped, it will constitute a sufficient title-deed. the instrument should be stamped with a single stamp as an instrument of gift under article 36, schedule i, act i of 1879.
Judgment:

Charles Sargent, Kt., C.J.

1. When the lady adopted a son, her gift in future became inoperative. The donee now claims under a gift from the adopted son, and if that instrument of gift be duly stamped, it will constitute a sufficient title-deed. The instrument should be stamped with a single stamp as an instrument of gift under Article 36, Schedule I, Act I of 1879.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //