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Khudi Bibi Wife of Sheikh Delal Vs. Abdul Majid and ors. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in43Ind.Cas.26
AppellantKhudi Bibi Wife of Sheikh Delal
RespondentAbdul Majid and ors.
Excerpt:
registration act (xvi of 1908), section 17(2)(i) - agreement to give up possession of land contained in petition of compromise, whether requires registration. - 1. this appeal must be dismissed on the findings of fact made by the learned judge of the lower appellate court. the reasons given by the learned judge of that court are conclusive. it is not arguable that a document as this which has been read to us requires registration. the rest of the judgment of the learned judge is clearly right. the appeal is accordingly dismissed with costs.
Judgment:

1. This appeal must be dismissed on the findings of fact made by the learned Judge of the lower Appellate Court. The reasons given by the learned Judge of that Court are conclusive. It is not arguable that a document as this which has been read to us requires registration. The rest of the judgment of the learned Judge is clearly right. The appeal is accordingly dismissed with costs.


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