for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 17   [ View Judgements ]

Fees


(1) The following fees shall be paid:-

(a) On a memorandum of appeal against any order passed under the Act, filed before an Appellate Authority. Rs. 2.50

(b) On a second appeal to the Appellate Tribunal. 5 per cent of the amount in dispute calculated to the nearest rupee subject to the minimum of Rs. 5 and the maximum of Rs. 100.





(2) The fees payable under sub-rule (1) shall be paid in court fee stamps.



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