Reference Under Stamp Act vs Unknown on 15 November, 1897

Madras High Court
Reference Under Stamp Act vs Unknown on 15 November, 1897
Equivalent citations: (1898) ILR 21 Mad 358
Bench: Shephard, S Ayyar, Davies, Boddam

JUDGMENT

1. In our opinion this is a usufructuary mortgage under which the rents and profits were estimated to satisfy both principal and interest, and accordingly no accounting on either side would become necessary. The case is quite different from that to which the Board refer.

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