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6. Relief from stamp and registration laws.

The said indenture shall for all the purposes of all enactments for the time being in force be admissible in evidence and have in all other respects the same effect as if it had been duly stamped and registered in such manner as those enactments, or any of them, or any rule or order under any of them, may require.



Moorshedabad Act, 1891 Back




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