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Report No. 128

Court Fees and Process Fees

2.10. Court fee has acquired high visibility profit as a component of cost of litigation borne by the litigants in view of the vociferous advocacy for its abolition by the then Law Minister, Mr. Jagannath Kaushal. It is a complex subject and is, therefore, separately dealt with in the next chapter. As regards process fees, the simple answer that the Law Commission would give in view of its formulations in the succeeding chapter, is that those who fall in the exemption limit shall not pay process fee and those who will be liable to pay court fees shall pay process fee at the rate to be prescribed by the High Courts.



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