Section
Section Title
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Instrument chargeable with duty View Judgements
  4 Several Instruments used in single transaction of sale, mortgage or settlement View Judgements
  5 Instruments relating to several distinct matters View Judgements
  6 Instruments coming within several descriptions in Schedule I View Judgements
  7 Payment of higher duty in respect of certain instruments View Judgements
  8 Bonds or securities other than debentures issued on loans under Act IX of 1914 or other law View Judgements
  9 Power to reduce, remit or compound duties View Judgements
  10 Duties how to be paid.-Duties how to be paid View Judgements
  11 Use of adhesive stamps View Judgements
  12 Cancellation of adhesive stamps View Judgements
  13 Instruments stamped with impressed stamps how to be written View Judgements
  14 Only one instrument to be on same stamp View Judgements
  14A Alterations in instruments how to be charged View Judgements
  15 Instrument written contrary to sections 13, 14 or 14A deemed not duly stamped View Judgements
  16 Denoting Duty View Judgements
  17 Instruments executed in State View Judgements
  18 Instruments executed out of State View Judgements
  19 Payment of duty on certain instruments or copies thereof liable to increased duty in Maharashtra State View Judgements
  20 Conversion of amount expressed in foreign currencies View Judgements
  21 Stock and marketable securities how to be valued View Judgements
  22 Effect of statement of rate of exchange or average price View Judgements
  23 Instruments reserving interest View Judgements
  24 Certain instruments connected with mortgages of marketable securities to be chargeable as agreements View Judgements
  25 How transfers in consideration of debt or subject to future payments, etc. to be charged View Judgements
  26 Valuation in case of annuity, etc View Judgements
  27 Stamp where value of subject-matter is indeterminate View Judgements
  28 Facts affecting duty to be set forth in instrument View Judgements
  29 Direction as to duty in case of certain conveyances View Judgements
  30 Duties by whom payable View Judgements
  31 Adjudication as to proper stamps View Judgements
  32 Certificate by Collector View Judgements
  32A Instrument of conveyance, etc. undervalued how to be dealt with View Judgements
  32B Appeal View Judgements
  32C Revision View Judgements
  33 Examination and impounding of instruments View Judgements
  33A Impounding of instruments after registration View Judgements
  34 Instruments not duly stamped inadmissible in evidence, etc View Judgements
  35 Admission of instrument where not to be questioned View Judgements
  36 Admission of improperly stamped instruments View Judgements
  37 Instruments impounded how dealt with View Judgements
  38 Collector's power to refund penalty paid under section 37, sub-section (1) View Judgements
  39 Collectors' power to stamp instruments impounded View Judgements
  40 Instruments unduly stamped by accident View Judgements
  41 Endorsement of instruments on which duty has been paid under section 34, 39 or 40 View Judgements
  42 Prosecution for offence against stamp law.- View Judgements
  43 Persons paying duty or penalty may recover same in certain cases View Judgements
  44 Power of Revenue Authority to refund penalty or excess duty in certain cases View Judgements
  45 Non-liability for loss of instruments sent under section 37 View Judgements
  46 Recovery of duties and penalties View Judgements
  47 Allowance for spoiled stamps View Judgements
  48 Application for relief under section 47 when to be made View Judgements
  49 Allowance in case of printed forms no longer required by corporations View Judgements
  50 Allowance for misused stamps View Judgements
  51 Allowance for spoiled or misused stamps how to be made View Judgements
  52 Allowance for stamps not required for use View Judgements
  52A Allowance for duty View Judgements
  53 Control of and statement of case to Chief Controlling Revenue Authority View Judgements
  53A Revision of Collector's decision under sections 32, 39 and 41 View Judgements
  54 Statement of case by Chief Controlling Revenue Authority to High Court View Judgements
  55 Power of High Court to call for further particulars as to case stated View Judgements
  56 -n/a- View Judgements
  57 Statement of case by other Courts to High Court View Judgements
  58 Revision of certain decisions of Courts regarding the sufficiency of stamps View Judgements
  59A No prosecution under section 59, if instrument admitted by Court View Judgements
  60 Penalty for making false declaration on clearance list View Judgements
  61 Penalty for failure to cancel adhesive stamp View Judgements
  62 Penalty for omission to comply with provisions of section 28 View Judgements
  63 Penalty for breach of rule relating to sale of stamps and for unauthorised sale View Judgements
  63A Non-remittance of stamp duty within prescribed time to be offence View Judgements
  64 Institution and conduct of prosecutions View Judgements
  65 Jurisdiction to try offences View Judgements
  66 Place of trial View Judgements
  67 Books, etc. to be open to inspection View Judgements
  68 Collector's power to authorise officer to enter premises and inspect certain documents View Judgements
  69 Power to make rules View Judgements
  70 Rounding off of fractions in duty payable or allowances to be made View Judgements
  71 Publication of rules View Judgements
  72 Delegation of certain powers View Judgements
  73 Saving as court-fees View Judgements
  73A Use of former State Stamps permissible for certain period to be notified View Judgements
  74 Act not applicable to rates of stamp duty on bills of exchange, etc View Judgements
  75 Act to be translated and sold cheaply View Judgements
  76 Repeal of enactments View Judgements
  SCHEDULE I
  SCHEDULE II



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