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Report No. 189

3. Andaman and Nicobar Island - It was a Chief Commissioner's province under the Government of India Act, 1935. Formerly it was shown as a part D State in the Constitution of India and now known as a union territory. The Court Fees Act, 1870 was extended to the new provinces (now known as union territories) by section 3 read with Schedule to the Merged States (Laws) Act, 1949. For the Andaman and Nicobar Island, the Court Fees Act, 1870 has been amended by the Court Fees (Andaman and Nicobar Island Amendment) Regulation, 1957 (Regulation 2 of 1957).



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