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Palakkunnath Illath Govindan Nambudri Vs. Ottathayil Moideen - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1918Mad504(2); 42Ind.Cas.943; (1917)33MLJ693
AppellantPalakkunnath Illath Govindan Nambudri
RespondentOttathayil Moideen
Excerpt:
- 1. a marupat is a counter-part of a lease or a deed executed by a tenant promising certain rent: moore'smalabar law.2. we think it must be stamped both as a counter-part and as a mortgage.
Judgment:

1. A marupat is a counter-part of a lease or a deed executed by a tenant promising certain rent: Moore'sMalabar Law.

2. We think it must be stamped both as a counter-part and as a mortgage.


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