Section
Section Title
  INTRODUCTION
  1 SHORT TITLE View Judgements
  2 SAVINGS View Judgements
  3 CONSTRUCTION OF CERTAIN REFERENCES TO ACT XV OF 1877, AND ACT IX OF 1871 View Judgements
  4 "EASEMENT" DEFINED View Judgements
  5 CONTINUOUS AND DISCONTINUOUS, APPARENT AND NON APPARENT EASEMENTS View Judgements
  6 EASEMENT FOR LIMITED TIME OR ON CONDITION View Judgements
  7 EASEMENTS RESTRICTIVE OF CERTAIN RIGHTS View Judgements
  8 WHO MAY IMPOSE EASEMENTS View Judgements
  9 SERVIENT OWNERS View Judgements
  10 LESSOR AND MORTGAGOR View Judgements
  11 LESSEE View Judgements
  12 WHO MAY ACQUIRE EASEMENTS View Judgements
  13 EASEMENTS OF NECESSITY AND QUASI EASEMENTS View Judgements
  14 DIRECTION OF WAY OF NECESSITY View Judgements
  15 ACQUISITION BY PRESCRIPTION View Judgements
  16 Exclusion in favour of reversioner of servient heritage View Judgements
  17 RIGHTS WHICH CANNOT BE ACQUIRED BY PRESCRIPTION View Judgements
  18 CUSTOMARY EASEMENTS View Judgements
  19 TRANSFER OF DOMINANT HERITAGE PASSES EASEMENT View Judgements
  20 RULES CONTROLLED BY CONTRACT OR TITLE View Judgements
  21 BAR TO USE UNCONNECTED WITH ENJOYMENT View Judgements
  22 EXERCISE OF EASEMENT -- CONFINEMENT OF EXERCISE OF Easement View Judgements
  23 RIGHT TO ALTER MODE OF ENJOYMENT View Judgements
  24 RIGHT TO DO ACTS TO SECURE ENJOYMENT View Judgements
  25 LIABILITY FOR EXPENSES NECESSARY FOR PRESERVATION OF EASEMENT View Judgements
  26 LIABILITY FOR DAMAGE FROM WANT OF REPAIR View Judgements
  27 SERVIENT OWNER NOT BOUND TO DO ANYTHING View Judgements
  28 EXTENT OF EASEMENTS View Judgements
  29 INCREASE OF EASEMENT View Judgements
  30 PARTITION OF DOMINANT HERITAGE View Judgements
  31 OBSTRUCTION IN CASE OF EXCESSIVE USER View Judgements
  32 RIGHT TO ENJOYMENT WITHOUT DISTURBANCE View Judgements
  33 SUIT FOR DISTURBANCE OF EASEMENT View Judgements
  34 WHEN CAUSE OF ACTION ARISES FOR REMOVAL OF SUPPORT View Judgements
  35 INJUNCTION TO RESTRAIN DISTURBANCE View Judgements
  36 ABATEMENT OF OBSTRUCTION OF EASEMENT View Judgements
  37 EXTINCTION BY DISSOLUTION OF RIGHT OF SERVIENT OWNER View Judgements
  38 EXTINCTION BY RELEASE View Judgements
  39 EXTINCTION BY REVOCATION View Judgements
  40 EXTINCTION ON EXPIRATION OF LIMITED PERIOD OR HAPPENING OF DISSOLVING CONDITION View Judgements
  41 EXTINCTION ON TERMINATION OF NECESSITY View Judgements
  42 EXTINCTION OF USELESS EASEMENT View Judgements
  43 EXTINCTION BY PERMANENT CHANGE IN DOMINANT HERITAGE View Judgements
  44 EXTINCTION ON PERMANENT ALTERNATIVE OF SERVIENT HERITAGE BY SUPERIOR FORCE View Judgements
  45 EXTINCTION BY DESTRUCTION OF EITHER HERITAGE View Judgements
  46 EXTINCTION BY UNITY OF OWNERSHIP View Judgements
  47 EXTINCTION BY NON-ENJOYMENT View Judgements
  48 EXTINCTION OF ACCESSORY RIGHTS View Judgements
  49 SUSPENSION OF EASEMENT View Judgements
  50 SERVIENT OWNER NOT ENTITLED TO REQUIRE CONTINUANCE View Judgements
  51 REVIVAL OF EASEMENTS View Judgements
  52 "LICENSE" DEFINED View Judgements
  53 WHO MAY GRANT LICENSE View Judgements
  54 GRANT MAY BE EXPRESS OR IMPLIED View Judgements
  55 ACCESSORY LICENSES ANNEXED BY LAW View Judgements
  56 LICENSE WHEN TRANSFERABLE View Judgements
  57 GRANTOR'S DUTY TO DISCLOSE DEFECTS View Judgements
  58 GRANTOR'S DUTY NOT TO RENDER PROPERTY UNSAFE View Judgements
  59 GRANTOR'S TRANSFEREE NOT BOUND BY LICENSE View Judgements
  60 LICENSE WHEN REVOCABLE View Judgements
  61 REVOCATION EXPRESS OR IMPLIED View Judgements
  62 LINCENSE WHEN DEEMED REVOKED View Judgements
  63 LICENSEE'S RIGHTS ON REVOCATION View Judgements
  64 LICENSEE'S RIGHTS ON EVICTION View Judgements



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