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In Re: R. Baxter - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1909)ILR36Cal645
AppellantIn Re: R. Baxter
Excerpt:
stamp-duty - refund of stamp-duty--stamp act (ii of 1899), section 52(a), schedule i, article 30, exemption--attorney--entry on roll of advocates. - r. harington, c.j.1. we agree in the view expressed by the board that exemption could be claimed and allowed in the case of mr. baxter. we accordingly direct that the sum of rs. 500 paid by him when he was enrolled as an advocate of this court be refunded.
Judgment:

R. Harington, C.J.

1. We agree in the view expressed by the Board that exemption could be claimed and allowed in the case of Mr. Baxter. We accordingly direct that the sum of Rs. 500 paid by him when he was enrolled as an advocate of this Court be refunded.


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