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Liladhara Vias Vs. Official Assignee of Madras - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1901)ILR24Mad160
AppellantLiladhara Vias
RespondentOfficial Assignee of Madras
Excerpt:
court fees - fee payable on appeal under indian insolvent debtors' act-11 and 12 vict., cap. xxi. - arnold white, c.j.1. in my opinion the words 'in all other cases' in article 18 in schedule a of the table of fees prescribed under the authority conferred by 24 and 25 vict , cap. 104, section 15, cover a memorandum of appeal presented under section 73 of 11 and 12 vict., cap, xxi, and the fee payable is rs. 50 irrespective of the value of the subject-matter of the appeal.
Judgment:

Arnold White, C.J.

1. In my opinion the words 'in all other cases' in Article 18 in schedule A of the table of fees prescribed under the authority conferred by 24 and 25 Vict , cap. 104, Section 15, cover a Memorandum of Appeal presented under Section 73 of 11 and 12 Vict., cap, XXI, and the fee payable is Rs. 50 irrespective of the value of the subject-matter of the appeal.


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