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Hotel Skylark And Restaurant Pvt. ... vs Commissioner Of Income-Tax on 2 July, 1996
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Ramapathi G. Pathak vs Brahmadeo Guruprasad Pathak on 3 August, 2000
S.V. Chandra Pandian And Ors vs S.V. Sivalinga Nadar And Ors on 11 January, 1993
Guduru Nirmala vs Guduru Ashok Kumar on 12 December, 2005

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[Section 17] [Complete Act]
Central Government Act
Section 17(1) in The Registration Act, 1908
(1) The following documents shall be registered, if the property to which they relate is situate in a district in which, and if they have been executed on or after the date on which, Act No. 1864 (XVI of 1864 ), or the Indian Registration Act, 1866 (20 of 1866 ), or the Indian Registration Act, 1871 (8 of 1871 ), or the Indian Registration Act, 1877 (3 of 1877 ), or this Act came or comes into force, namely:--
(a) instruments of gift of immovable property;
(b) other non- testamentary instruments which purport or operate to create, declare, assign, limit or extinguish,
1. Sub- section (1) of s. 14, rep. by the A. O. 1937.
whether in present or in future, any right, title or interest, whether vested or contingent, of the value of one hundred rupees and upwards, to or in immovable property;
(c) non- testamentary instruments which acknowledge the receipt or payment of any consideration on account of the creation, declaration, assignment, limitation or extinction of any such right, title or interest; and
(d) leases of immovable property from year to year, or for any term exceeding one year, or reserving a yearly rent;
(e) 1[ non- testamentary instruments transferring or assigning any decree or order of a Court or any award when such decree or order or award purports or operates to create, declare, assign, limit or extinguish, whether in present or in future, any right, title or interest, whether vested or contingent, of the value of one hundred rupees and upwards, to or in immovable property:] Provided that the State Government may, by order published in the Official Gazette, exempt from the operation of this sub- section any leases executed in any district, or part of a district, the terms granted by which do not exceed five years and the annual rents reserved by which do not exceed fifty rupees.