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Indian Encasements Act, 1882


55.Accessory licenses annexed by law

All licenses necessary for the enjoyment of any interest, or the exercise of any right, are implied in the constitution of such interest or right. Such licenses are called accessory licenses.

Illustration

A sells the trees growing in his land to B. B is entitled to go on the land and take away the trees.



Indian Encasements Act, 1882 Back




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