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Kararam Rangiah Vs. Malla Chengama Naidu - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in43Ind.Cas.55
AppellantKararam Rangiah
RespondentMalla Chengama Naidu
Cases ReferredVenku v. Sitaram
Excerpt:
stamp act (ii of 1899), section 2(5), 35 (a)-instrument not payable to order or bearer and attested by witness, nature of--bond or promissory note-evidence, admissibility in. - 1. the document is a bond and not a promissory note. venku v. sitaram 29 b. 82 : 6 bom. l.r. 841. it consequently can be admitted in evidence on payment of penalty and stamp duty under section 35 (a) of the stamp act.
Judgment:

1. The document is a bond and not a promissory note. Venku v. Sitaram 29 B. 82 : 6 Bom. L.R. 841. It consequently can be admitted in evidence on payment of penalty and stamp duty under Section 35 (a) of the Stamp Act.


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