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Indian Evidence Act, 1872


13. Facts relevant when right or custom is in question

Where the question is as to the existence of any right or custom, the following facts are relevant.

 

(a) Any transaction by which the right or custom in question was created, claimed, modified, recognized, asserted, or denied, or which was inconsistent with its existence;

 

(b) Particular instances in which the right or custom was claimed, recognized, or exercised, or in which its exercise was disputed, asserted or departed from.

 

Illustration

 

The question is, whether A has a right to a fishery. A deed conferring the fishery on As ancestors, a mortgage of the fishery by As father, a subsequent grant of the fishery by As father, irreconcilable with the mortgage, instances in which As father exercised the right, or in which the exercise of the right was stopped by As neighbors, are relevant facts.



Indian Evidence Act, 1872 Back




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