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Meiyyalu Nadan Vs. Anjalay and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil;Limitation
CourtChennai
Decided On
Judge
Reported in(1902)ILR25Mad672
AppellantMeiyyalu Nadan
RespondentAnjalay and anr.
Excerpt:
registration act - act iii of 1887, section 17--deed of gift of immoveable property-registration by legal representative after death of donor--validity of gift. - 1. the voluntary registration of the deed of gift by the legal representative of the donor has the same effect as its voluntary registration by the donor himself in his life-time. there was, therefore, a valid gift to the second defendant.2. the second appeal is dismissed with costs.
Judgment:

1. The voluntary registration of the deed of gift by the legal representative of the donor has the same effect as its voluntary registration by the donor himself in his life-time. There was, therefore, a valid gift to the second defendant.

2. The second appeal is dismissed with costs.


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