AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 61

2.31. Wider definitions.-

There are, no doubt, to be found authorities and statutes which have extended that meaning. Upjohn, J.1, for example, cited the following from T. Cypria Williams' Books, the Contract of sale of land.

"'Sale' in the strict and primary sense of the word, means an agreement for the conveyance of property for a price in money; but the word 'sale' may be used in law in the wider sense and so applied to the conveyance of land for a price consisting wholly or partly of money's worth other than the conveyance of some other land."

1. Bohashaw Brothers v. Mayer, (1958) 3 All ER 833 (835) (Upjohn, J.).



Certain Problems connected with Powers of the States to Levy a Tax on the Sale of Goods and with the Central Sales Tax Act, 1956 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys