Section 3   [ View Judgements ]

Amendment of Schedule II.


In Schedule II to the principal Act, in clause (d) of article 1, after sub-clause (ii), the following sub-clause shall be inserted, namely:-

"(ii-A) under article 226 of the Constitution of India other than petitions for habeas corpus and petitions arising out of criminal proceedings.

Fifty Rupees.".

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