INTRODUCTION


An Act further to amend the Bombay Court-fees Act, 1959. WHEREAS both Houses of the State Legislature were not in session ; AND WHEREAS the Governor of Maharashtra was satisfied that circumstances existed which rendered it necessary for him to take immediate action further to ammend the Bombay Court-fees Act, 1959, for the purposes hereinafter appearing, and therefore, promulgated the Bombay Court-fees (Amendment) Ordinance, 2004, on the 28th September 2004 ; AND WHEREAS it is expedient to replace the said Ordinance, by an Act of the State Legislature ; it is hereby enacted in the Fifty- fifth Year of the Republic of India as follows :-

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon