Section 4   [ View Judgements ]

Valuation of relief in certain suits relating to land not to exceed the value of the land


Where a suit mentioned in [Substituted by Himachal Pradesh Act 30 of 1969, Section 2 (w.e. f. 2.6.1970)] [the Himachal Pradesh Court-fees Act,1968, section 7, paragraph (iv) or Schedule II, Article 13 0r 18] relates to land or an interest in land of which the value has been determined by rules under the last foregoing section, the amount at which for purposes of jurisdiction the relief sought in the suit is valued shall not exceed the value of the land or interest as determined by those rules.

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