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Kasaram Rangiah Vs. Malla Chengama Naidu - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1917)33MLJ603
AppellantKasaram Rangiah
RespondentMalla Chengama Naidu
Cases ReferredVenku v. Sitaram I.L.
Excerpt:
- 1. the document is a bond and not a promissory note. venku v. sitaram i.l.r(1904) b. 82 it consequently can be admitted in evidence on payment of penalty and stamp duty under section 35(a) of the stamp act. of some kind whether skilled or unskilled.
Judgment:

1. The document is a bond and not a promissory note. Venku v. Sitaram I.L.R(1904) B. 82 It consequently can be admitted in evidence on payment of penalty and stamp duty under Section 35(a) of the Stamp Act. of some kind whether skilled or unskilled.


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