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In Re: Ambai and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1889)ILR13Bom280
AppellantIn Re: Ambai and anr.
Excerpt:
stamp act i of 1879, article 38, schedule i - deed acknowledging former adoption and investing the person adopted with powers of a son--such deed exempt from stamp duty. - 1. we concur with the commissioner, c.d.
Judgment:

1. We concur with the Commissioner, C.D.


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