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Indian Encasements Act, 1882


48. Extinction of accessory rights

When an easement is extinguished, the rights (if any) accessory thereto are also extinguished.

Illustration

A has an easement to draw water form Bís well. An accessory thereto, he has a right of way over Bís land to and from the well. The easement to draw water is extinguished under section 47. The right of way is also extinguished.



Indian Encasements Act, 1882 Back




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