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In Re: R.A. Baxter - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in2Ind.Cas.843
AppellantIn Re: R.A. Baxter
Excerpt:
stamp act (ii of 1899), section 57(1) and schedule i, article 30(a) - attorney--advocate--exemption of enrolment fee. - 1. we agree in the view-expressed by the board that exemption could be claimed and allowed in the case of mr. baxter. we, accordingly, direct that the sum of rs. 500 paid by him when he was enrolled as an advocate of this court be refunded.
Judgment:

1. We agree in the view-expressed by the Board that exemption could be claimed and allowed in the case of Mr. Baxter. We, accordingly, direct that the sum of Rs. 500 paid by him when he was enrolled as an Advocate of this Court be refunded.


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