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Report No. 231

Stamped papers

12 In our country, the people for paying stamp duty to the State or for paying court-fees purchase stamped papers. If the amount of duty or court-fee payable is substantial, then one has to purchase stamped papers of requisite value.



Amendments in the Indian Stamp Act, 1899 and Court-Fees Act, 1870 permitting different modes of Payment Back




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