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In Re: J.T. Froeschman (Deceased) - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1893)ILR20Cal575
AppellantIn Re: J.T. Froeschman (Deceased)
Excerpt:
court fees act (vii of 1870), schedule i, article 11 - ad valorem duty on probate--parties married, and holding property under the code napoleon--law of france--trust property. - w. comer petheram, c.j.1. i agree with the taxing officer that only half the property of the deceased is chargeable with the ad valorem duty payable under article 11, schedule i of the court fees act.
Judgment:

W. Comer Petheram, C.J.

1. I agree with the Taxing officer that only half the property of the deceased is chargeable with the ad valorem duty payable under Article 11, Schedule I of the Court Fees Act.


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