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Madras High Court
In Re: Reference Under Stamp Act, … vs Unknown on 1 March, 1894
Equivalent citations: (1894) 4 MLJ 104


JUDGMENT

1. We are of opinion that the document is an agreement for a lease and that it must be stamped as such under Article 4, Schedule I of Act I of 1879, notwithstanding that another instrument was intended to be executed.


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