INTRODUCTION


The Tamil Nadu Court – fee and Suits Valuation Act, 1955 (Tamil Nadu Act XIV of 1955) does not apply to proceedings in the presidency Court of Small Causes, Madras and the fees payable in respect of the proceedings in the presidency court of small causes, madras are governed by Chapter X of the Presidency Small Cause Court Act, 1882 (Central Act XV of 1882). It has been suggested to the Government that the provisions of the Tamil Nadu Court-fees and Suits Valuation Act, 1955 may be made applicable to the proceedings before the presidency court of small causes, madras so that there may be uniformity to the levy of court-fees in all the courts in this State. The High court, Madras has commended the suggestion. The Government have, therefore decided to apply the Tamil Nadu Court-fees and suits valuation act, 1955 the proceedings under the presidency small cause courts act, 1882 by amending the said acts and to make consequential amendments to the code of civil procedure, 1908).

An act further to amend the presidency small cause courts act, 1882, the code of civil procedure, 1908 and the Tamil Nadu court fees and suits valuation act, 1955.

Be it enacted by the Legislature of the State of Tamil Nadu in the Thirtieth year of the Republic of India as follows

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