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In Re: Ramkrishna - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1885)ILR9Bom47
AppellantIn Re: Ramkrishna
Excerpt:
practice - stamp--court sale--certificate of sale--purchase money. - 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 141 of the constitution of india......west, j.1. according to the former decision claims on the property admitted by the' parties or established by a decree of a court should be entered in the certificate of sale and be computed as part of the purchase money.2. other claims should not be entered or computed.3. the stamp should be provided by the purchaser.
Judgment:

West, J.

1. According to the former decision claims on the property admitted by the' parties or established by a decree of a Court should be entered in the certificate of sale and be computed as part of the purchase money.

2. Other claims should not be entered or computed.

3. The stamp should be provided by the purchaser.


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