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In Re: Reference Under Stamp Act, Section 46 - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1892)ILR15Mad386
AppellantIn Re: Reference Under Stamp Act, Section 46
Excerpt:
stamp act - act i of 1879, section 3, clause 16, section 7, schedule i, article 50(c)--power-of-attorney--trust. - 1. we are of opinion that the document is a power-of-attorney and must be stamped with a five rupees stamp.
Judgment:

1. We are of opinion that the document is a power-of-attorney and must be stamped with a five rupees stamp.


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