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Citedby 294 docs - [View All]
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[Complete Act]
Central Government Act
Section 8 in The Suits Valuation Act, 1887
8. Court-fee value and jurisdictional value to be the same in certain suits.—Where in suits other than those referred to in the Court-fees Act, 1870 (7 of 1870), section 7, paragraphs v, vi and ix, and paragraph x, clause (d), court-fees are payable ad valorem under the Court-fees Act, 1870 (7 of 1870), the value as determinable for the computation of court-fees and the value for purposes of jurisdiction shall be the same. state amendments
(Gujarat) —In section 8, for “the Court-fees Act, 1870, section 7, paragraphs v, vi and ix and paragraph x, clause (d), Court-fees are payable ad valorem, under Court-fees Act, 1870,” substitute the words “clause (d) of paragraph iv, paragraphs v, vi, vii and x and clause (d) of paragraph (xi) in section 6 of Bombay Court-fees Act 1959, Court-fees are payable under the Bombay Court-fees Act, 1959.” [Vide Gujarat Act 31 of 1964, sec. 7 (w.e.f. 1-5-1966).] Himachal Pradesh.—In section 8, for the words “the Court-fees Act, 1870,” wherever they occur, substitute the words “the Himachal Pradesh Court-fees Act, 1968.”— [Vide Himachal Pradesh Act 30 of 1969, sec. 2 (w.e.f. 6-2-1970).]
(Maharashtra) —In section 8, for “the Court-fees Act, 1870, section 7, paragraphs v, vi and ix, and paragraph x, clause (d), Court-fees are payable ad valorem under the Court-fees Act, 1870” substitute the following, namely:— “Paragraphs v, vi and x and clause (d) of paragraph xi in section 6 of the Bombay Court-fees Act, 1959, Court-fees are payable ad valorem under the Bombay Court-fees Act, 1959.” [Vide Maharashtra Act 4 of 1960, sec. 9 (w.e.f. 1-11-1960).] Uttar Pradesh.—For the words and figures “the Court-fees Act, 1870, section 7, paragraphs V, VI and IX and paragraph X, clause (d),” the word and figure “section 4” were substituted; and after the figures and comma “1870,” occurring for the second time, the words “as in force for the time being in the Uttar Pradesh” were added. [Vide Uttar Pradesh Act 7 of 1939, sec. 4 (w.e.f. 16-7-1939).]