for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment of Schedule II


In Schedule II to the Court Fees Act, 1870 as amended in its application to the state of Orissa, in article 1, for clause (d) including the entries under the second and third columns thereof, the followings shall be substituted, namely:-

"(d) (i) When presented to the High Court under Section 115 of the 
Code of Civil Procedure, 1908. Thirty rupees

(ii) When presented to a District Court under Section 115 of the 
Code of Civil Procedure, 1908 for revision of an order;

(a) When the value of the suit or proceedings to which the order relates does not exceed one thousand rupees.

Eleven rupees

(6) When the value of the suit or proceedings exceeds one thousand rupees.

Twenty rupees

(iii) When presented to a Court otherwise than under that Section.

Four rupees.”

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