Section 4   [ View Judgements ]

Amendment of article 23


Clause (d) of article 23 of the Principal Act, shall be substituted by the following, namely:-

“(d) if relating to residential premises consisting of building or unit -

(i) where its value does not exceed Rs, 1,00,000/- One hundred rupees;

(ii) where its value exceeds Rs. 1,00,000/- but does not exceeds Rs. 5,00,000/- Two hundred fifty rupees;

and (iii) where its value exceeds Rs. 5,00,000/- Five hundred rupees."

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