Section 10   [ View Judgements ]

Amendment of section 12


In section 12 of the principal Act, for clause (h), the following clause shall be substituted, namely:-



"(h) in receipt of annual income less than rupees nine thousand or such other higher amount as may be prescribed by the State Government, if the case is before a court other than the Supreme Court, and less than rupees twelve thousand or such other higher amount as may be prescribed by the Central Government, if the case is before the Supreme Court.".



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