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Rajangam Aiyar Vs. Rajangamier Minor by Guardian Sankarama Ayyar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1920)38MLJ330
AppellantRajangam Aiyar
RespondentRajangamier Minor by Guardian Sankarama Ayyar
Excerpt:
- 1. we think that under the definition in section 2(15) of the indian stamp act 1899 this deed is chargeable as a contract of partition under article 45, and we determine that it is chargeable with a 15 rupee stamp.
Judgment:

1. We think that under the definition in Section 2(15) of the Indian Stamp Act 1899 this deed is chargeable as a contract of partition under Article 45, and we determine that it is chargeable with a 15 rupee stamp.


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