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Meiyallu Nadan Vs. Anjalay and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1902)12MLJ409
AppellantMeiyallu Nadan
RespondentAnjalay and anr.
Excerpt:
- 1. the voluntary registration of the deed of gift by the legal representative of the donor has the same effect as its voluntary registration by the donor himself in his life-time. there was, therefore, a valid gift to the 2nd defendant.2. the second appeal is dismissed with costs.
Judgment:

1. The voluntary registration of the deed of gift by the legal representative of the donor has the same effect as its voluntary registration by the donor himself in his life-time. There was, therefore, a valid gift to the 2nd defendant.

2. The second appeal is dismissed with costs.


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