Section 26   [ View Judgements ]

Fees


(1) A fee of rupees twenty shall be payable for renewal, conversion or subdivision of the Government security and a fee of rupees hundred shall be payable for issue of a duplicate Government security:



Provided that no fee shall be payable:- (a) in respect of the conversion of a Government promissory note into stock certificate or credit thereof to subsidiary general ledger account including a constituents' subsidiary general ledger account or conversion credit of stock certificates to subsidiary general ledger account including a constituents' subsidiary general ledger account; or



(b) in respect of consolidation of Government securities; or



(c) in respect of the renewals due to filling up of interest cages at the back of Government promissory note (s) or filling up of transfer endorsement cages at the back of stock certificate (s).



(2) A fee of rupees ten shall be payable for obtaining information regarding Government security under regulations 18 or 19 and a fee of rupees two shall be payable for each page of certified copy granted under regulation 19 by way of cash against proper receipt or by demand draft or bankers cheque payable to the Bank.

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