Section 147   [ View Judgements ]

Amendment of section 387


In section 387 of the principal Act,-



(a) the words "not exceeding five," shall be omitted;



(b) the following proviso shall be added at the end, namely:-



"Provided that except with the approval of the Central Government such remuneration shall not exceed in the aggregate five per cent.of the not profits.".

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