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In Re: Reference from the Board of Revenue Under Section 46 of the General Stamp Act - Court Judgment

LegalCrystal Citation
SubjectCommercial
CourtChennai
Decided On
Judge
Reported in(1882)ILR5Mad15
AppellantIn Re: Reference from the Board of Revenue Under Section 46 of the General Stamp Act
Excerpt:
indian stamp act, 1879, schedule i, clause 21, and clause 60, section 2 - transfer of estates and mining rights held under lease--stamp duty payable. - charles a. turner, kt., c.j., kernan and kindersley, jj.1. the instrument submitted to us is an assignment of rights created by certain leases. it is a conveyance, but it is also a transfer falling under clause 60 of schedule i of the stamp act, namely, the transfer of interests secured by leases. the stamp duty leviable is therefore regulated by the provisions of that clause.
Judgment:

Charles A. Turner, Kt., C.J., Kernan and Kindersley, JJ.

1. The instrument submitted to us is an assignment of rights created by certain leases. It is a conveyance, but it is also a transfer falling under Clause 60 of Schedule I of the Stamp Act, namely, the transfer of interests secured by leases. The Stamp duty leviable is therefore regulated by the provisions of that clause.


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