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The Collector of Madras Vs. A.R.J. Runacres and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1943Mad643; (1943)2MLJ136
AppellantThe Collector of Madras
RespondentA.R.J. Runacres and anr.
Excerpt:
- .....the documents should be stamped under article 30(a)(viii) or article 30(c). article 30(a)(viii) provides that where a lease does not purport to be for any definite term the duty chargeable shall be the same as for a conveyance for a consideration equal to three times the amount or value of the average annual rent which would be paid or delivered for the first ten years if the lease continued so long. article 30(c) deals with a case where the lease is granted for a fine or premium or for money advanced, in addition to the rent reserved. here the duty is the same as for a conveyance for a consideration equal to the amount or value of the fine or premium or advance, in addition to the duty which would have been payable on the lease, if no fine or premium or advance had been paid or.....
Judgment:

Alfred Henry Lionel Leach, C.J.

1. This is an application by the Collector of Madras for a declaration under Section 61 of the Stamp Act with regard to the proper duty to be collected on certain documents filed as exhibits in a case which is being tried by the City Civil Court. The document consists of three letters which when read together constitute a lease of a house in Hall's Road; Egmore. The tenant agreed to pay a monthly rent of Rs. 250 in advance and to deposit with the landlord a month's rent. No definite term is mentioned in these letters but the tenancy is determinable on three months notice. When produced in Court the documents were unstamped and therefore were impounded. The Court held that they were stampable under Article 4-C of Schedule I-A of the Act, that is, as an agreement' not otherwise provided for.' The Collector contends that the documents should be stamped under Article 30(a)(viii) or Article 30(c). Article 30(a)(viii) provides that where a lease does not purport to be for any definite term the duty chargeable shall be the same as for a conveyance for a consideration equal to three times the amount or value of the average annual rent which would be paid or delivered for the first ten years if the lease continued so long. Article 30(c) deals with a case where the lease is granted for a fine or premium or for money advanced, in addition to the rent reserved. Here the duty is the same as for a conveyance for a consideration equal to the amount or value of the fine or premium or advance, in addition to the duty which would have been payable on the lease, if no fine or premium or advance had been paid or delivered. In these letters there is a provision for an advance of one month's rent, which is to be held as security for future payment of rent. In these circumstances we consider that the lease must be stamped under Article 30(c) and make a declaration accordingly.

2. A copy of this order will be sent to the Collector.


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