Court Fee Structure

Page Type

Court Fee Structure

Schedule - I

Schedule - II

 

                       Schedule-I

                        Ad Valorem Fees

 

Article

Particulars

Proper Fee

1

Plaint, Written statement, pleading a set off counterclaim or memorandum of appeal presented to any Court.

When the amount or value of the subject matter in dispute------

 

1(i)

Not exceeding rupees 15.000

21/2 centum

(ii)

Exceeding rupees 15,000 but not exceeding rupees., 75,000

Rupees 375 plus 71/2 per centum of the amount exceeding rupees 15,000

(iii)

Exceeding rupees 75,000 but not exceeding rupees, 2,50,000 s

Rupees 4,875 plus 7 per centum of the amount exceeding rupees 75,000

(iv)

Exceeding rupees 2,50,000 but not exceeding rupees 5,00,000

Rupees 17,125 plus 61/2 per centum of the amount exceeding rupees 2,50,000

(v)

Exceeding Rupees 5,00,000 but not exceeding rupees 7.50,000

Rupees 33,375 plus 6 per centum of the amount exceeding rupees 5,00,000

(vi)

Exceeding Rupees 7,50,00 but not exceeding rupees 10,00,000

Rupees 48,275 plus 51/2 per centum of the amount exceeding rupees 7,50,000

(vii)

Exceeding Rupees 10,00,000 but not exceeding rupees 15.00.000

Rupees 62,125 plus 5 per centum of the amount exceeding rupees 10,00,000

(viii)

Exceeding Rupees 15,00,000 but not exceeding rupees 20.00.000

Rupees 87,125 plus 41/2 per centum of the amount exceeding rupees 15,00,000

(ix)

Exceeding Rupees 20,00,000 but not exceeding rupees 25.00.000

Rupees 1,09,625 plus 4 per centum of the amount exceeding rupees 20,00,000

(x)

Exceeding Rupees 25,00,000 but not exceeding rupees 30.00.000

Rupees 1,29,625 plus 31/2 per centum of the amount exceeding rupees 25,00,000

(xi)

Exceeding Rupees 30,00,000 but not exceeding rupees 40.00.000

Rupees 1,47,125 plus 3  per centum of the amount exceeding rupees 30,00,000

(xii)

Exceeding Rupees 40,00,000 but not exceeding rupees 50.00.000

Rupees 1,77,125 plus 21/2 per centum of the amount exceeding rupees 40,00,000

(xiii)

Exceeding Rupees 50,00,000 but not exceeding rupees 60.00.000

Rupees 20,02,125 plus 2 per centum of the amount exceeding rupees 50,00,000

(xiv)

Exceeding Rupees 60,00,000 but not exceeding rupees 70.00.000

Rupees 2,22,125 plus 11/2 per centum of the amount exceeding rupees 60,00,000

(xv)

Exceeding Rupees 70,00,000 but not exceeding rupees 80.00.000

Rupees 2,37,125 plus 1 per centum of the amount exceeding rupees 70,00,000

(xvi)

Above Rupees 80,00,000

Rupees 2,47,125 plus 1/2 per centum of the amount exceeding rupees 80,00,000

2.(a)

Petition Under Section 26 of the Provincial Insolvency Act, 1920 {as extended and amended by the Provincial Insolvency (Karnataka extension and Amendment} Act, 1962(Karnataka Act 7 of 1963)}. Or application under section 95 of the Code of Civil Procedure.1908.

An amount of one-half of the scale of fee prescribed in Article 1 on the amount or compensation claimed.

(b)

Appeal against order on a petition or application falling under clause (a)

On the Scale prescribed in Article 1 on the amount in dispute,

3 (a)

Petition under Section 53 or 54 of the Provincial Insolvency Act 1920,{as extended and amended by Provincial Insolvency (Karnataka Extension and Amendment) Act, 1962 {Karnataka Act 7 of 1963}.

An  amount of one-half of fee prescribed in Article 1 on the market value of the subject-matter subject to a maximum fee of rupees five-hundred.

(b)

Appeal against order on a petition falling under clause (a) whether by the official receiver or by the unsuccessful party.

An amount of one-half of the scale of the fee prescribed in Article 1 on the market value of the subject matter subject to a maximum fee of rupees five hundred.

4.

Memorandum of appeal against order in proceedings under the Indian Succession Act,1925.

An amount of one-half of the scale of fee prescribed for
Article 1 on the amount or value of the subject matter.

5.

Application for review of judgment, {if presented on or after the ninetieth day from the date of the decree.

One half of the fee leviable on the plaint or memorandum of appeal.{xxx}

3{5-A.

Application for review of judgment, if presented on or after the ninetieth day from the date of the decree.

The fee leviable on the plaint or memorandum of appeal.}

4{5-AA.

Application for review of order of the Karnataka

Twenty rupees.}

5{6.

Probate of a  will or letters of administration with or without will annexed.---

(a) When the amount or value of the property in respect of which the grant of probate or letters is made exceeds one thousand rupees, on the part of the amount or value in excess of one thousand rupees, up to three lakhs of rupees.

(a) Three per cent.

 

(b)When the amount or value of the property in respect of which the grant of probate or letters is made exceeds three lakhs or rupees, on the part of amount or value in excess of three lakhs of rupees.

(b) Five per cent or rupees thirty thousand whichever is less.}

7.

Certificate under part X of the Indian Succession Act, 1925.

The fee leviable in the case of a Probate (Article 6) on the amount or value of any debt or security specified in the certificate under Section 374 of the act and one and a half times this fee on the amount or value of any debt or security to which the certificate is extended under Section 376 of the Act.

24.

`Suit for Declaration

In a suit for a declaratory decree or order whether with  or without consequential relief, not falling under section 25

(a) where the prayer is for a declaration and for possession of the property to which the declaration relates, fee shall be computed on the market value of the property or on {rupees one thousand} whichever is higher;

(b) where the prayer is for a declaration and for consequential injunction and the relief sought is with reference to any immovable property, fee shall be computed on one-half of the market value of the property or on {rupees one thousand}, whichever is higher.

© xxxxx

(d) in other cases, whether the subject matter of the suit is capable of valuation or not fee shall be computed on the amount at which the relief sought is valued in the plaint or on {rupees one thousand} whichever is higher.

25.

Adoption Suits

In a suit for declaration in regarding to the validity or invalidity of an adoption or the factum of an adoption, fee shall be payable at the following rates.-

(a) 1{xxx} in a  court of Munisiff 2{xxx} when the market value of the property involved in or affected by the relief does not exceed Rs.5,000- Rupees Twenty five

(b) (i) in  the court of 3{Munisiff} when the market value of the property involved in or affected by the relief exceeds Rs.5,000 and

(ii) In any Court other than the courts specified in (a) {xxx}-Rupees one hundred if the market value of the property involved in or affected by the relief is Rs. 15,000 or less and rupees two hundred and fifty if it is above Rs.15,000.

35.

Partition Suit

Rupees 15 if the value of the Plaintiff’s share is rupees 3,000 or less

Rupees 30 if the value is above rupees 3.000 but not more than 5,000

Rupees 100 if the value is above 5,000 but below rupees 10,000.

Rupees 200 if the value is rupees 10,000 and above.

8.

EAT

25 Rupees

9.

G and WC

25 Rupees

10.

A/C

100 Rupees

11.

P and SC

25 Rupees

12.

R.R

75 Rupees

13.

Insolvency Cases

25.00

14.

Matrimonial Cases

100.00

 

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