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In Re: - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1893)ILR16Mad459
AppellantIn Re:
Excerpt:
stamp act - act i of 1879, section 51(d), (6). - 1. we are of opinion that the view of the board of revenue is correct, and that refund may be given under section 51 (d), (6) of the stamp act.
Judgment:

1. We are of opinion that the view of the Board of Revenue is correct, and that refund may be given under Section 51 (d), (6) of the Stamp Act.


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