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Palakkunnath Illath Govindan Numbudiri Vs. Ottathayil Moidin - Court Judgment

LegalCrystal Citation
SubjectCivil;Property
CourtChennai
Decided On
Judge
Reported in(1918)ILR41Mad469
AppellantPalakkunnath Illath Govindan Numbudiri
RespondentOttathayil Moidin
Excerpt:
stamp act (ii of 1899), section 25 - marupat--counterpart of lease--document giving a charge on improvements for arrears of rent--stamp duty, whether payable both as counterpart and as mortgage. - 1. a marupat is a counterpart of lease or a deed executed by a tenant promising certain rent--moore's malabar law.2. we think it must be stamped both as a counterpart and as a mortgage.
Judgment:

1. A marupat is a counterpart of lease or a deed executed by a tenant promising certain rent--Moore's Malabar Law.

2. We think it must be stamped both as a counterpart and as a mortgage.


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