Kerala Court-Fees and Suits Valuation Act, 1959


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Application of Act View Judgements
  3 Definitions View Judgements
  title CHAPTER II : LIABIALITY TO PAY FEE View Judgements
  4 Levy of fee in Courts and public offices View Judgements
  5 Fees on documents inadvertently received View Judgements
  6 Multifarious suits View Judgements
  7 Determination of market value View Judgements
  8 Set off or counter claim View Judgements
  9 Documents falling under two or more descriptions View Judgements
  title CHAPTER III : DETERMINATION OF FEE. View Judgements
  10 Statement of particulars of subject-matter of suit and plaintiff's valuation thereof View Judgements
  11 Decision as to proper fee in the High Court View Judgements
  12 Decision as to proper fee in other Courts View Judgements
  13 Additional fee on issues framed View Judgements
  14 Relinquishment of portion of claim View Judgements
  15 Fee payable on written statements View Judgements
  16 Fee payable on appeals etc View Judgements
  17 Fee payable on petitions, applications, etc View Judgements
  18 Court-fee Examiners View Judgements
  19 Inquiry and commission View Judgements
  20 Notice to Government View Judgements
  title CHAPTER IV : COMPUTATION OF FEE View Judgements
  21 Fee how reckoned View Judgements
  22 Suits for money View Judgements
  23 Suits for maintenance and annuities View Judgements
  24 Suits for movable property View Judgements
  25 Suits for declaration View Judgements
  26 Adoption Suits View Judgements
  27 Suits for injunction View Judgements
  28 Suits relating to trust property View Judgements
  29 Suits for possession under the Specific Relief Act. 1977 View Judgements
  30 Suits for possession not otherwise provided for View Judgements
  31 Suits relating to easements View Judgements
  32 Pre-emption suits View Judgements
  33 Suits relating to mortgages View Judgements
  34 Suits relating to kanams View Judgements
  35 Suits for accounts View Judgements
  36 Suit for dissolution of partnership View Judgements
  37 Partition suits View Judgements
  38 Suits for joint possession View Judgements
  39 Administration suits View Judgements
  40 Suits for cancellation of decrees etc View Judgements
  41 Suits to set aside attachment, etc View Judgements
  42 Suits for specific performance View Judgements
  43 Suits between landlord and tenant View Judgements
  44 Suits for mesne profits View Judgements
  45 Suits under the Survey and Boundaries Act View Judgements
  46 Suits to alter or cancel entry in a register View Judgements
  47 Suits relating to public matters View Judgements
  48 Interpleader suits View Judgements
  49 Third party proceedings View Judgements
  50 Suits not otherwise provided for View Judgements
  51 Fee on memorandum of appeal against order relating to compensation View Judgements
  52 Appeals View Judgements
  tittle CHAPTER V : Valuation of Suits View Judgements
  53 Suits not otherwise provided for View Judgements
  54 Procedure where objection is taken on appeal or revision that a suit or appeal was not properly valued for jurisdictional purposes View Judgements
  title CHAPTER VI : Probates, letters of administration and certificates of administration. View Judgements
  55 Application for probate or letters of administration View Judgements
  56 Levy of fee View Judgements
  57 Grant of probate View Judgements
  58 Relief in cases of several grants View Judgements
  59 Inquiry by the Collector View Judgements
  60 Application to Court and powers of Court View Judgements
  61 Provision for cases where too low a fee has been paid View Judgements
  62 Administrator to give proper security before letters stamped View Judgements
  63 Relief when too high a fee has been paid View Judgements
  64 Recovery of penalties, etc View Judgements
  65 Power of Board of Revenue View Judgements
  title CHAPTER VII : REFUNDS AND REMISSIONS View Judgements
  66 Refund in cases of delay in presentation of plaint etc View Judgements
  67 Refund in case of remand View Judgements
  68 Refund where Court reverses or modifies former decision on ground of mistake View Judgements
  69 Refund in cases of compromise or when suit is decided on the admission of Parties View Judgements
  70 Refund of fee paid by mistake or inadvertence View Judgements
  71 Instruments of partition View Judgements
  72 Exemption of certain documents View Judgements
  73 Special procedure regarding suits by societies registered under the societies Registration Act View Judgements
  74 Special provision regarding suits by registered trade union, member of Scheduled Castes. etc View Judgements
  75 Power to reduce or remit fees View Judgements
  title CHAPTER VIII : LEGAL BENEFIT FUND View Judgements
  76 Legal Benefit fund View Judgements
  title CHAPTER IX : MISCELLANEOUS View Judgements
  77 Collection of fees by stamps View Judgements
  78 Stamps to be impressed or adhersive View Judgements
  79 Amended document View Judgements
  80 Cancellation of stamp View Judgements
  81 Deduction to be made View Judgements
  82 Penalty View Judgements
  83 Power of High Court to make rules View Judgements
  84 Power of Board of Revenue to make rules View Judgements
  85 Power of Government to make rules View Judgements
  86 Continuance in force of existing rules View Judgements
  87 Repeal View Judgements
  SCHEDULE I AND VALOREM FEES
  SCHEDULE II
  SCHEDULE III



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