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Citedby 74 docs - [View All]
Commissioner Of Income-Tax, ... vs Mohanbhai Pamabhai on 24 September, 1971
Dattatraya Shanker Mote & Ors vs Anand Chintaman Datar & Ors on 3 October, 1974
Fuzludeen Khan vs Fakir Mahomed Khan on 18 March, 1879
Sanman Trade Impex Pvt. Ltd. vs State Of Maharashtra And Ors. on 23 August, 2004
S.V. Chandra Pandian And Ors vs S.V. Sivalinga Nadar And Ors on 11 January, 1993

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Central Government Act
Section 48 in The Registration Act, 1908
48. Registered documents relating to property when to take effect against oral agreements.—All non-testamentary documents duly registered under this Act, and relating to any property, whether movable or immovable, shall take effect against any order agreement or declaration relating to such property, unless where the agreement or declaration has been accompanied or followed by delivery of possession 53 [and the same constitutes a valid transfer under any law for the time being in force: Provided that a mortgage by deposit of title-deeds as defined in section 58 of the Transfer of Property Act, 1882 (4 of 1882), shall take effect against any mortgage-deed subsequently executed and registered which relates to the same property.]