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

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1897)ILR20Mad27
AppellantIn Re: Under Stamp Act, Section 46
Excerpt:
stamp act - act i of 1879 section 46 sched i art 21--conveyance - 1. we are of opinion that the proper stamp duty leviable on the conveyance was rs. 30, that being the amount payable on the consideration as set forth thedrein.
Judgment:

1. We are of opinion that the proper stamp duty leviable on the conveyance was Rs. 30, that being the amount payable on the consideration as set forth thedrein.


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