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Jantoo Vs. Radha Canto Doss - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1882)ILR8Cal515
AppellantJantoo
RespondentRadha Canto Doss
Excerpt:
stamp-duty on appeals arising out of suits under section 77 of the registration act (iii of 1877) - court fees act (vii of 1870), schedule iv, clause 12, article 17. - richard garth, c.j.1. i have had great doubt about this question. but having regard to what appears to be the general opinion of the judges, and also to the inconvenience that would arise, if the stamp-fee upon such appeals were to vary according to the nature of the issues raised in each case, i think it will be advisable to order that a uniform fee of rs. 10 should be charged in all such cases.
Judgment:

Richard Garth, C.J.

1. I have had great doubt about this question. But having regard to what appears to be the general opinion of the Judges, and also to the inconvenience that would arise, if the stamp-fee upon such appeals were to vary according to the nature of the issues raised in each case, I think it will be advisable to order that a uniform fee of Rs. 10 should be charged in all such cases.


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