Section 2   [ View Judgements ]

Amendment of section 7 of Bom. XXXVI of 1959


In section 7 of the Bombay Court -fees Act 1959 (hereinafter referred to as " the Principal Act"),-



(a) In sub-section (1), after the word "Claimed" the words " or challenged" shall be inserted ;



(b) to sub-section (1), the following proviso and Explanation shall be added, namely



"Provided that, where the State Goverment is and acquiring body, it shall not be liable for payment of fee in such appeals.



Explanation.- For the purposes of this sub-section," amount" means the amount in dispute and it shall not include the amount of statutory benefits."

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



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box