Skip to content


In Re: - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1891)ILR14Mad255
AppellantIn Re:
Excerpt:
stamp act - act of 1879, sections 17, 33, 37(b)--act xxxvi of 1860, section 13--act x of 1862, section 15 - unstamped document executed in 1862 out of british india--penalty. - 1. we are of opinion that the unstamped instrument executed in australia and dated 26th may 1862 is not chargeable either under act xxxvi of 1860 or act x of 1862 with stamp duty. consequently no penalty can be levied under act i of 1879.
Judgment:

1. We are of opinion that the unstamped instrument executed in Australia and dated 26th May 1862 is not chargeable either under Act XXXVI of 1860 or Act X of 1862 with stamp duty. Consequently no penalty can be levied under Act I of 1879.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //