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Ram Lal Vs. Karan Singh - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad High Court
Decided On
Judge
Reported in(1880)ILR2All96
AppellantRam Lal
RespondentKaran Singh
Excerpt:
act viii of 1871 (registration act), sections 17, clause (2) 49 - registration--mortgage. - turner, j.1. we see no reason to depart from the view of the law we have long held in this court. the bond was for a sum of rs. 83-8-0 payable on demand with interest. it did not certainly secure rs. 100, and therefore its registration was optional. the appeal is dismissed.
Judgment:

Turner, J.

1. We see no reason to depart from the view of the law we have long held in this Court. The bond was for a sum of Rs. 83-8-0 payable on demand with interest. It did not certainly secure Rs. 100, and therefore its registration was optional. The appeal is dismissed.


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