Skip to content


Umrao Begum and ors. Vs. Mahbuban and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1882)ILR8Cal721
AppellantUmrao Begum and ors.;robert Watson and Co.
RespondentMahbuban and ors.;shayama Sunduri Dasi
Excerpt:
hundi stamped with adhesive stamps admissibility in evidence - 'duly stamped'--stamp act (i of 1879), sections 3(10) 10 and 34. - richard garth, c.j.1. i think that these appeals are chargeable with a full stamp as in the case of appeals from decrees. they clearly do not come within article 11, clause (b), schedule ii of act vii of 1870, because that article does not apply to orders which have the force of a decree.
Judgment:

Richard Garth, C.J.

1. I think that these appeals are chargeable with a full stamp as in the case of appeals from decrees. They clearly do not come within Article 11, Clause (b), Schedule ii of Act VII of 1870, because that article does not apply to orders which have the force of a decree.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //