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Rajpati Singh Vs. Ram Sukhi Kuar - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad High Court
Decided On
Judge
Reported in(1880)ILR2All40
AppellantRajpati Singh
RespondentRam Sukhi Kuar
Excerpt:
act viii of 1871 (registration act), sections 17, clause (2), 49 - registration--mortgage. - pearson, j.1. the bond in suit, in reference to the ruling of this court in darshan singh v. hanwanta i.l.r. 1 all. 274 and other similar rulings in similar eases, undoubtedly required to be registered, and under section 49 of act viii of 1871, cannot affect the property therein comprised being immoveable property. we disallow the pleas in appeal, and dismiss the appeal with costs.
Judgment:

Pearson, J.

1. The bond in suit, in reference to the ruling of this Court in Darshan Singh v. Hanwanta I.L.R. 1 All. 274 and other similar rulings in similar eases, undoubtedly required to be registered, and under Section 49 of Act VIII of 1871, cannot affect the property therein comprised being immoveable property. We disallow the pleas in appeal, and dismiss the appeal with costs.


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