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Report No. 189

Court Fees Act, 1870, as applicable in Union Territories

1. Delhi - The Court Fees Act, 1870 as amended by Punjab Acts 4 of 1939; 31 of 1953; 19 of 1957 and 14 of 1958 and East Punjab Act 26 of 1949 have been extended to Delhi by S.R.O. 422 dated 21.3.1951 and G.S.R. 842 of 1959 with effect from 1.8.1959 - See Gazette of India, 25.8.1959 Pt. II section 3(i) p.1039. The Court Fees Act, 1870, as applicable in Delhi was further amended by Court Fees (Delhi Amendment) Act, 1967 w.e.f. 16.12. 1967.



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