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Veerappudayan Vs. Oganthappudayan - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1929Mad599; 118Ind.Cas.492
AppellantVeerappudayan
RespondentOganthappudayan
Cases ReferredKhetra Mohan Saha v. Jaimini Kanta
Excerpt:
- order1. following the decision in khetra mohan saha v. jaimini kanta : air1927cal472 , we hold that the documents are bonds within the meaning of the stamp act. the reference will be answered accordingly.
Judgment:
ORDER

1. Following the decision in Khetra Mohan Saha v. Jaimini Kanta : AIR1927Cal472 , we hold that the documents are bonds within the meaning of the Stamp Act. The reference will be answered accordingly.


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