AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Reserve Bank of India Act, 1934


29. Bank exempt from stamp duty on bank notes

The Bank shall not be liable to the payment of any stamp duty under the Indian Stamp Act, 1899 (2 of 1899), in respect of bank notes issued by it.



Reserve Bank of India Act, 1934 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys