Section 2   [ View Judgements ]

Amendment of article 5


Clause (g) of article 5 of the Indian Stamp (Mizoram Amendment) Act, 1996 (hereinafter referred to as the Principal Act) shall be substituted by the following, namely:-

“(g) Deposit of title-deeds or such instruments to FINANCIAL institutions and commercial banks for loans.

0.5 percent of MARKET value of the property subject to a maximum of Rupees five hundred."

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