BOMBAY COURT FEES ACT, 1959


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT, COMMENCEMENT AND APPLICATION View Judgements
  2 DEFINITIONS View Judgements
  3 LEVY OF FEES IN HIGH COURT ON ITS ORIGINAL SIDE View Judgements
  4 PROCEDURE IN CASE OF DIFFERENCE AS TO NECESSITY OR AMOUNT OF FEE View Judgements
  5 FEES ON DOCUMENTS FILED, ETC., IN COURTS OR IN PUBLIC OFFICES View Judgements
  6 COMPUTATION OF FEES PAYABLE IN CERTAIN SUITS View Judgements
  7 FEE ON MEMORANDUM OF APPEAL AGAINST ORDER OR AWARD RELATING TO COMPENSATION IN CERTAIN CASES View Judgements
  8 INQUIRY AS TO VALUATION OF SUITS View Judgements
  9 INVESTIGATION TO ASCERTAIN PROPER VALUATION View Judgements
  10 POWER OF PERSONS MAKING INQUIRY UNDER SECTIONS 8 AND 9 View Judgements
  11 COSTS OF INQUIRY AS TO VALUATION AND REFUND OF EXCESS FEE View Judgements
  12 APPOINTMENT OF INSPECTING OFFICERS AND RECOVERY IN CASES REPORTED BY THEM View Judgements
  13 TAXING OF COURT FEE AND THEIR RECOVERY IN SUITS FOR MESNE PROFITS OR ACCOUNT View Judgements
  14 DECISION OF QUESTION AS TO VALUATION View Judgements
  15 REFUND OF FEE PAID ON MEMORANDUM OF APPEAL View Judgements
  16 REFUND OF FEE ON APPLICATION FOR REVIEW OF JUDGMENT View Judgements
  17 REFUND WHERE COURT REVERSES OR MODIFIES ITS FORMER DECISION ON GROUND OF MISTAKE View Judgements
  17A PERIOD OF LIMITATION FOR REFUND OF FEES UNDER SECTION 15, 16 OR 17. View Judgements
  18 MULTIFARIOUS SUITS View Judgements
  19 WRITTEN EXAMINATIONS OF COMPLAINANTS View Judgements
  20 EXEMPTION OF CERTAIN DOCUMENTS View Judgements
  21 RELIEF WHERE TOO HIGH A COURT-FEE HAS BEEN PAID View Judgements
  22 RELIEF WHEN DEBTS DUE FROM A DECEASED PERSON HAVE BEEN PAID OUT OF HIS ESTATE View Judgements
  23 RELIEF IN CASE OF SEVERAL GRANTS View Judgements
  24 PROBATES DECLARED VALID AS TO TRUST PROPERTY THOUGH NOT COVERED BY COURT FEE View Judgements
  25 PROVISION FOR CASE WHERE TOO LOW A COURT FEE HAS BEEN PAID ON PROBATES, ETC View Judgements
  26 ADMINISTRATOR TO GIVE PROPER SECURITY BEFORE LETTERS STAMPED UNDER SECTION 25 View Judgements
  27 EXECUTORS, ETC., NOT PAYING FULL COURT FEE ON PROBATES, ETC., WITHIN SIX MONTHS AFTER DISCOVERY OF UNDERPAYMENT View Judgements
  28 NOTICE OF APPLICATIONS FOR PROBATE OR LETTERS OF ADMINISTRATION TO BE GIVEN TO REVENUE AUTHORITIES, AND PROCEDURE THEREON View Judgements
  29 PAYMENT OF COURT-FEE IN RESPECT OF PROBATE AND LETTERS OF ADMINISTRATION View Judgements
  30 RECOVERY OF PENALTIES, ETC View Judgements
  31 SECTIONS 5 AND 40 NOT TO APPLY TO PROBATES OR LETTERS OF ADMINISTRATION View Judgements
  32 RULES AS TO COSTS OF PROCESSES View Judgements
  33 TABLES OF PROCESS FEES View Judgements
  34 NUMBER OF PEONS IN DISTRICT AND SUBORDINATE COURTS View Judgements
  35 NUMBER OF PEONS IN REVENUE COURTS View Judgements
  36 RATE OF FEE IN FORCE ON DATE OF PRESENTATION OF DOCUMENT TO BE APPLICABLE View Judgements
  37 COLLECTION OF FEES BY STAMPS View Judgements
  38 STAMPS TO BE IMPRESSED OR ADHESIVE View Judgements
  39 RULES FOR SUPPLY, NUMBER, RENEWAL AND KEEPING ACCOUNTS OF STAMPS View Judgements
  40 STAMPING DOCUMENTS INADVERTENTLY RECEIVED View Judgements
  41 AMENDED DOCUMENT View Judgements
  42 CANCELLATION OF STAMP View Judgements
  43 REPAYMENT OF FEE IN CERTAIN CIRCUMSTANCES View Judgements
  44 ADMISSION IN CRIMINAL CASES OF DOCUMENTS FOR WHICH PROPER FEE HAS NOT BEEN PAID View Judgements
  45 SALE OF STAMPS View Judgements
  46 POWER TO REDUCE OR REMIT FEES View Judgements
  47 SAVING OF FEES TO CERTAIN OFFICERS OF HIGH COURT View Judgements
  47A ******** View Judgements
  48 SAVING AS TO STAMP DUTIES View Judgements
  49 REPEAL AND SAVING View Judgements
  50 AMENDMENT OF SUITS VALUATION ACTS View Judgements
  51 REDUCTION OF COURT-FEE FROM AMOUNT OF STAMP DUTY PAYABLE ON FINAL ORDER OF PARTITION View Judgements
  52 RULES MADE BY GOVERNMENT TO BE LAID BEFORE STATE LEGISLATURE View Judgements



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