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Report No. 189

States which have repealed the Court Fees Act, 1870 in their territories and enacted their own Court Fees Act

1. Andhra Pradesh - A.P. Court Fees and Suits Valuation Act, 1956 (A.P. Act 7 of 1956).

2. Gujarat - Bombay Court Fees Act 1959 (Bombay Act 36 of 1959) as adopted by Gujarat A.L.O., 1960.

3. Himachal Pradesh - H.P. Court Fees Act, 1968 (H.P. Act 3 of 1968).

4. Jammu and Kashmir - Jammu and Kashmir Court Fees Act, 1977 (J&K Act 7 of 1977).

5. Karnataka - Karnataka Court Fees and Suits Valuation Act, 1958 (Karnataka Act 16 of 1958).

6. Kerala - Kerala Court Fees and Suits Valuation Act, 1960 (Kerala Act 10 of 1960).

7. Maharashtra - Bombay Court Fees Act, 1959 (Bombay Act 36 of 1959).

8. Rajasthan - Rajasthan Court Fees and Suits Valuation Act, 1961 (Rajasthan Act 23 of 1961).

9. Tamil Nadu - Tamil Nadu Court Fees and Suits Valuation Act, 1955 (Tamil Nadu Act 14 of 1955).

10. West Bengal - West Bengal Court Fees Act, 1970 (West Bengal Act 10 of 1970).

11. Union Territory of Pondicherry - Pondicherry Court Fees and Suits Valuation Act, 1972 (Pondicherry Act 6 of 1973).

The following States have amended various provisions of the Court Fees Act, 1870 from time to time, as applicable in respective States -

1. Assam

2. Bihar

3. Madhya Pradesh

4. Orissa

5. Punjab

6. Haryana

7. Meghalaya

8. Uttar Pradesh



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