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In Re: Rushton (Deceased) - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtKolkata
Decided On
Judge
Reported in(1878)ILR3Cal736
AppellantIn Re: Rushton (Deceased)
Excerpt:
probate - ad valorem fee--annuity charged upon property of testator--court fees act (act vii of 1870), schedule i, clause 11. - richard garth, c.j.1. it appears tome that mr. belchambers is perfectly right, and that the value of the property must be the value at the present time, less the capitalized value of the annuity.
Judgment:

Richard Garth, C.J.

1. It appears tome that Mr. Belchambers is perfectly right, and that the value of the property must be the value at the present time, less the capitalized value of the annuity.


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