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Krishnaji Narayan Hardikar Vs. Balkrishna Venkatesh Phadke - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported inIIIInd.Cas.772
AppellantKrishnaji Narayan Hardikar
RespondentBalkrishna Venkatesh Phadke
Excerpt:
stamp act (ii of 1899), schedule i, article 55 - release--relinquishment by reversioner is a release. - order1. the court agrees with the commissioner and holds that the relinquishment of his claim by the reversioner is a release and must be stamped accordingly.
Judgment:
ORDER

1. The Court agrees with the Commissioner and holds that the relinquishment of his claim by the reversioner is a release and must be stamped accordingly.


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