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Reference Under Stamp Act - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1898)ILR21Mad358
AppellantReference Under Stamp Act
Excerpt:
stamp act - act i of 1879, section 3, clauses (12), (13)--lease--mortgage. - 1. in our opinion this is a usufructuary mortgage under which the rents and profits were estimated to satisfy both principal and interest, and accordingly no accounting on either side would become necessary. the case is quite different from that to which the board refer.
Judgment:

1. In our opinion this is a usufructuary mortgage under which the rents and profits were estimated to satisfy both principal and interest, and accordingly no accounting on either side would become necessary. The case is quite different from that to which the Board refer.


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