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Indian Evidence Act, 1872


95. Evidence as to document unmeaning in reference to existing facts

When language use in a documents is plain it itself, but is unmeaning in reference to existing facts, evidence may be given to show that it was in a peculiar sense.

 

Illustrations

 

A sells to B, by deed, "my house in Calcutta"

A had no house in Calcutta, but it appears that he had a house at Howrah, of which B had been in possession since the execution of the deed.

These facts may be proved to show that the deed related to the house at Howrah.



Indian Evidence Act, 1872 Back




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