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Indian Encasements Act, 1882


52. "License" defined

Where one person grants to another, or to a definite number of other persons, a right to do, or continue to do, in or upon the immovable property of the grantor, something which would, in the absence of such right, be unlawful, and such right does not amount to an easement or an interest in the property, the right is called a license.



Indian Encasements Act, 1882 Back




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