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Debts Recovery Appellate Tribunal (Procedure) Rules, 1994


21. Fee for inspection of records and obtaining copies there of

  1. A fee of rupees twenty for every hour or part thereof of inspection subject to a minimum of rupees one hundred shall be charged for inspecting the records of a pending appeal by a party there to.

  2. A fee of rupees five for a folio or part thereof not involving typing and a fee of rupees ten for a folio or part thereof involving typing of statement and figures shall be charged.



Debts Recovery Appellate Tribunal (Procedure) Rules, 1994 Back




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