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Citedby 39 docs - [View All]
Shailesh Jadavji Varia vs Sub-Registrar And Ors. on 5 October, 1996
M/S.Latif Estate Line India Ltd vs Mrs. Hadeeja Ammal on 11 February, 2011
T.R.Raghu vs Sub Registrar on 4 December, 2014
Pavakkal Noble John vs Kerala State on 3 September, 2010
Smt. Kamalawwa W/O. Shivanagouda ... vs Shivarudrappa Fakirappa Sogalad on 26 March, 2013

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Central Government Act
Section 32A in The Registration Act, 1908
44 [32A. Compulsory affixing of photograph, etc.—Every person presenting any document at the proper registration office under section 32 shall affix his passport size photograph and fingerprints to the document: Provided that where such document relates to the transfer of ownership of immovable property, the passport size photograph and fingerprints of each buyer and seller of such property mentioned in the document shall also be affixed to the document.]