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Report No. 128

Appendix

Report of the Committee of Law Ministers on Rationalisation Court Fee, October 1984

Summary of Conclusion/Recommendations

General

1. Over the years, several States have raised the ad valorem fee on money suits by many times over what was prescribed in the Central Court Fees' Act, 1870. The rates vary from State to State and widely in a number of States. A ceiling of Rs. 3000 on ad valorem fee on money suits was prescribed in the said Act, 1870. Now there is a ceiling ranging from Rs. 10,000 to Rs. 15,000 only in 9 States.

(Paras. 4.1, 6.4 and 6.5.)

2. The Committee recommends rationalisation in the structure of court fee broadly through reduction in ad valorem fee; exemption of certain categories of litigants and certain categorise of cases from paymently levy of court fee; and refund of court fee in certain types of cases.

(Para. 5.2)

3. Having regard to the level of difference in the socio-economic conditions among States, the Committee feels that it may not be practicable to have uniform rate of court fee throughout the country in respect of all matters.

(Para. 8.14)



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