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Indian Encasements Act, 1882


32. Right to enjoyment with out disturbance

The owner or occupier of the dominant heritage is entitled to enjoyment the easement without disturbance by any other person.

Illustration

A, as owner of a house has a right of way over Bís land. C unlawfully enters on B's land and obstructs A in his right of way. A may sue C for compensation, not for the entry, but for the obstruction.



Indian Encasements Act, 1882 Back




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