Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Instruments chargeable with duty View Judgements
  4 Several instruments used in single transaction of sale mortgage or settlement View Judgements
  5 Instruments relating to several distinct matters View Judgements
  6 Instruments coming with in several descriptions in schedule I View Judgements
  7 Policies of sea-insurance. [1] [*****] View Judgements
  8 Bonds debentures or other securities issued on loans under Act 11 of 1879 View Judgements
  8A 1 Securities dealt in depository not liable to stamp duty View Judgements
  9 Power to reduce, remit or compound duties View Judgements
  10 Duties how to be paid View Judgements
  11 Use of adhesive stamps View Judgements
  12 Cancellation of adhesive stamps View Judgements
  13 Instruments stamped with impressed Stamps how to be written View Judgements
  14 Only one instrument to be on same stamp View Judgements
  15 Instrument written contrary to section 13 or 14 deemed unstamped View Judgements
  16 Denoting duty View Judgements
  17 Instruments executed in India View Judgements
  18 Instruments other than bills and notes executed out of India View Judgements
  19 Bills and notes drawn out of India View Judgements
  20 Conversion of amount expressed in foreign currencies View Judgements
  21 Stock and marketable securities how to be valued View Judgements
  22 Effect of statement of rate of exchange or average price View Judgements
  23 Instruments reserving interest View Judgements
  23A 1. Certain instruments connected with mortgages of marketable securities to be chargeable as agreements View Judgements
  24 How transfer in consideration of debt, or subject to future payment, etc. to be charged View Judgements
  25 Valuation in case of annuity, etc View Judgements
  26 Stamp where value of subject-matter is indeterminate View Judgements
  27 Facts affecting duty to be set forth in instrument View Judgements
  28 Direction as to duty in case of certain conveyances View Judgements
  29 Duties by whom payable View Judgements
  30 Obligation to give receipt in certain cases View Judgements
  31 Adjudication as to proper stamp View Judgements
  32 Certificate by Collector View Judgements
  33 Examination and impounding of instruments View Judgements
  34 Special provision as to unstamped receipts View Judgements
  35 Instruments not duly stamped inadmissible in evidence, etc View Judgements
  36 Admission of instrument where not to be questioned View Judgements
  37 Admission of improperly stamped instruments View Judgements
  38 Instruments impounded, how dealt with View Judgements
  39 Collector's power to refund penalty paid under section 38, sub-section (1) View Judgements
  40 Collectors power to stamp instruments impounded View Judgements
  41 Instruments unduly stamped by accident View Judgements
  42 Endorsement of instruments on which duty has been paid under section 35, 40 or 41 View Judgements
  43 Prosecution for offence against Stamp-law View Judgements
  44 Persons paying duty or penalty may recover same in certain cases View Judgements
  45 Power to revenue-authority to refund penalty or excess duty in certain cases View Judgements
  46 Non-liability for loss of instruments sent under section 38 View Judgements
  47 Power of payer to stamp bills and promissory notes received by him unstamped View Judgements
  48 Recovery of duties and penalties View Judgements
  49 Allowance for spoiled stamps View Judgements
  50 Application for relief under section 49 when to be made View Judgements
  51 Allowance in case of printed forms no longer required by corporations View Judgements
  52 Allowance for misused stamps View Judgements
  53 Allowance for spoiled or misused stamps how to be made.-In any case in which allowance is made for spoiled or misused stamps, the Collector may give in lieu thereof .- View Judgements
  54 Allowance for stamps not required for use View Judgements
  54A 1 Allowances for stamps in denominations of annas View Judgements
  54B 1 Allowances for Refugee Relief Stamps View Judgements
  55 Allowance on renewal of certain debentures View Judgements
  56 Control of, and statement of case to, Chief Controlling Revenue-authority View Judgements
  57 Statement of case by Chief Controlling Revenue-authority to High Court View Judgements
  58 . Power of High Court to call for further particulars as to case stated View Judgements
  59 Procedure in disposing of case stated View Judgements
  60 Statement of case by other Courts to High Court View Judgements
  61 Revision of certain decisions of Courts regarding the sufficiency of stamps View Judgements
  62 Penalty for executing, etc., instruments not duly stamped .- View Judgements
  63 Penalty for failure to cancel adhesive stamp View Judgements
  64 Penalty for omission to comply with provisions of section 27 View Judgements
  65 Penalty for refusal to give receipt, and for devices to evade duty on receipts View Judgements
  66 Penalty for not making out policy, or making one not duly stamped .- Any person View Judgements
  67 Penalty for not drawing full number of bills or marine policies purporting to be in sets View Judgements
  68 Penalty for post-dating bills, and for other devices to defraud the revenue View Judgements
  69 Penalty for breach of rule relating to sale of stamps and for unauthorised sale View Judgements
  70 Institution and conduct of prosecutions View Judgements
  71 Jurisdiction of Magistrate View Judgements
  72 Place of trial View Judgements
  73 Books, etc., to be open to inspection View Judgements
  74 Powers to make rules relating to sale of stamps View Judgements
  75 Power to make rules generally to carry out Act View Judgements
  76 Publication of rules View Judgements
  76A 1 Delegation of certain powers View Judgements
  77 Saving as to court-fees View Judgements
  77A 1 Saving as to certain stamps View Judgements
  78 Act to be translated and sold cheaply View Judgements
  79 Repeal View Judgements
  SCHEDULE I : STAMP-DUTY ON INSTRUMENTS
  SCHEDULE II



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