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Report No. 157

5.3.2. Amendment of the Registration Act, 1908.-

In section 78 of the Registration Act, the following proviso be inserted:-

"Provided that the fee for the registration of notice of the pendency of a suit or proceeding, whether given by referring to section 52 of the Transfer of Property Act, 1882 or otherwise, shall not exceed rupees one hundred, irrespective of the value of the property to which the notice relates but in case of any suit or proceeding instituted in forma pauperis, no fee for the registration of notice of the pendency of a suit or proceeding shall be payable."



Section 52 of the Transfer of Property Act, 1882 and its Amendment Back




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