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In Re: Reference Under Stamp Act, Section 46 - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1894)4MLJ104
AppellantIn Re: Reference Under Stamp Act, Section 46
Excerpt:
- 1. we are of opinion that the document is an agreement for a lease and that it must be stamped as such under article 4, schedule i of act i of 1879, notwithstanding that another instrument was intended to be executed.
Judgment:

1. We are of opinion that the document is an agreement for a lease and that it must be stamped as such under Article 4, Schedule I of Act I of 1879, notwithstanding that another instrument was intended to be executed.


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