Section 4   [ View Judgements ]

VALUATION OF RELIEF IN CERTAIN SUITS RELATING TO LAND NOT TO EXCEED THE VALUE OF THE LAND


Where, a suit mentioned in the Court-fees Act, section 7-, para. IV. or Schedule II, Article 17, relates to land or an interest in land of which the value has been- determined by rules made under the last foregoing section, the amount at which for purposes of jurisdiction the relief sought, in the suit is valued shall not exceed the value of the land or interest as determined by those rules.

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