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Rajangam Iyer Vs. Rajamangamer Minor by Guardian Sankarama Iyer - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in55Ind.Cas.965
AppellantRajangam Iyer
RespondentRajamangamer Minor by Guardian Sankarama Iyer
Excerpt:
stamp act (ii of 1899), schedule i, article 45 - agreement evidencing partition--stamp duty chargeable. - 1. we think that, under the definition in section 2(15) of the indian stamp act, 1899, this deed is chargeable as a contract of partition under article 45 and we determine that it is chargeable with a 15 rupees stamp.
Judgment:

1. We think that, under the definition in Section 2(15) of the Indian Stamp Act, 1899, this deed is chargeable as a contract of partition under Article 45 and we determine that it is chargeable with a 15 Rupees stamp.


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