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BenIn Menahim Yousaf Vs. John Poleologo - Court Judgment

LegalCrystal Citation
SubjectCivil;Tenancy
CourtMumbai
Decided On
Case NumberCivil Reference No. 1 of 1906
Judge
Reported in(1906)8BOMLR580
AppellantBenIn Menahim Yousaf
RespondentJohn Poleologo
Excerpt:
registration act (iii of 1877) section 17(d)-lease exceeding one year-registration.; a lease, under which the lessor agrees to let his premises for a period of one year and also agrees ' not to increase the rent nor to have the premises vacated for further two years if the said tenant wish to occupy it for that period,' is not compulsorily registrable under the provisions of section 17(d) of the registration act, 1877. - lawrence jenkins, k.c.i.e., c.j. 1. we are of opinion that the document of november 1904 does not come within section 17(d) of the registration act, and on the facts appearing on the reference that the appellant's contention that the agreement of lease was at an end is erroneous and cannot be supported.
Judgment:

Lawrence Jenkins, K.C.I.E., C.J.

1. We are of opinion that the document of November 1904 does not come within Section 17(d) of the Registration Act, and on the facts appearing on the Reference that the appellant's contention that the agreement of lease was at an end is erroneous and cannot be supported.


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