Section 3   [ View Judgements ]

Amendment of article 15


Article 15 of the Principal Act shall be substituted by the following, namely:-

“15 Bond as defined by Section 2 (5), not being a debenture (No. 27) and not being otherwise provided for by this Act or by the Court Fees (Mizoram Amendment) Act, 1996:

For every Rs. 500 or part thereof..

One percent, subject to a maximum of Five hundred rupees.

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