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14. Exemption from stampduty.

Notwithstanding anything contained in the Indian Stamp Act, 1899 (2 of 1899), the transfer and vesting of the undertaking and the specified undertaking in terms of section 4 shall not be liable to the payment of any stamp duty under that Act.



Unit Trust of India (Transfer of Undertaking and Repeal) Act, 2002 Back




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