Section 2   [ View Judgements ]

Amendment of Schedule I of Bom. LX of 1958


In Schedule I appended to the Bombay Stamp Act, 1958 -



(a) in Article 25,-



(i) in clause (b),-



(I) In sub-clause (i-a),-



(A) entry (B) shall be deleted:



(B) for entry (C), the following shall be substituted, namely:-



"(C) if such property is non-residential for every rupees 500 or part thereof: Fifteen rupees.



(II) In sub-clause (iv-a), in column (2), for the words "Fifty rupees." the words "Forty-five, rupees." shall be substituted;



(ii) in clause (d), in sub-clause (I), in entry (D),-



(A) in sub-entry (iv), in column (I), for the figures "10,00,000" the figures "15,00,000" shall be substituted;



(B) for sub-entry (v), the following shall be substituted, namely :-



"(v) exceeds rupees 15,00,000 - 68,750 rupees plus 8 per cent., of the value above rupees 15,00,000.";



(b) in Article 33, in clause (b), in sub-clause (ii), in column (2), for the portion beginning with the words 'The same duty" and ending with the words "by such instrument." the following shall be substituted, namely :-



"Five rupees for every five hundred or part thereof for the amount of further charges secured by such instrument subject to minimum of the one hundred rupees and the maximum of five lakh rupees.";



(c) in Article 40, in clause'(b), in column (2), for the words, "ten lakh rupees." the words "five lakh rupees" shall be substituted.

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