Schedule I


(See Section 6-A) (Inserted by Act 39 of 1969, Section 4 (w.r.e.f. 1-1-1968).)



Rates of Royalty.



[1] [1. Crude oil:- Rupees four hundred and eighty one per metric tonne for the period beginning 1st day of April, 1990 and ending on the 31st day of March, 1993]



[2] [2. Casing head condensate



3. Natural gas:- Ten per cent of the value of the natural gas obtained at well-head.]

FOOTNOTES:

1. Substituted by Statutory Orders (S.O.) 91 (E)/1993.

2. Substituted by Statutory Orders (S.O.) 666 (E)/1994.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box