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In Re: - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1892)ILR15Mad134
AppellantIn Re:
Excerpt:
stamp act - act i of 1879, section 46, schedule i, articles 5 (c), 44--mortgage--'agreement not otherwise provided for.' - 1. we think, the board are right and that the document ought to be stamped with an eight-anna stamp.
Judgment:

1. We think, the Board are right and that the document ought to be stamped with an eight-anna stamp.


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