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Nandram Motiram Vs. Kacha Bhau and Sarupchand Motiram - Court Judgment

LegalCrystal Citation
SubjectProperty;Civil
CourtMumbai
Decided On
Judge
Reported in(1885)ILR9Bom526
AppellantNandram Motiram
RespondentKacha Bhau and Sarupchand Motiram
Excerpt:
practice - grant of fresh certificate or sale to auction-purchaser while one already granted is inexistence--insufficient stamp. - charles sargent, c.j.1. the court, having given the purchaser a certificate of sale is under no obligation to gives him another for the sole purpose of evading the penalty, which he has incurred by not having presented in the first instance to the court a paper properly stamped for it.
Judgment:

Charles Sargent, C.J.

1. The Court, having given the purchaser a certificate of sale is under no obligation to gives him another for the sole purpose of evading the penalty, which he has incurred by not having presented in the first instance to the Court a paper properly stamped for it.


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