District Court Hisar
District Court Hisar
District Court Hisar

Court Fee


COURT FEES PAYABLE


CIVIL CASES


Sr. No. Category of Cases Court Fees
1 Civil Suit of Jurisdiction ₹ 200/- ₹25/-
2 Civil Suit of Jurisdiction ₹ 400/- ₹55/-
3 Rent petition ₹15/-
4 Miscellaneous Applications ₹10/-
5 Recovery Suits As per Annexure "A"
6 Execution ₹15/-
7 Arbitration Cases U/S 34 ₹300/-
8 Arbitration Cases U/S 9 ₹150/-
9 Guardian and Ward Act Cases ₹10/-
10 Indian Succession Act Cases ₹10/-
11 Hindu Marriage Act Cases ₹25/-
12 Civil Appeal As per fees mentioned in Decree Sheet
13 Civil Miscellaneous Appeals ₹10/-
14 Rent Appeals ₹15/-
15 Motor Accident Claim Petitions ₹10/-
16 Transfer Applications ₹10/-


CRIMINAL CASES


Sr. No. Category of Cases Court Fees
1 Bail Application ₹10/-
2 Criminal Miscellaneous Application ₹10/-
3 Maintenance U/S 125 Cases ₹10/-
4 Criminal Revision Cases ₹10/-
5 Criminal Appeal ₹ 10

 

 


Annexure 'A'


SCHEDULE- '1'


PART 'A'

Table of rates of ad vatorem fees leviable on the institution of suits in the state of Haryana.

When the amount
or value of subject
matter exceeds
But Does not exceeds ₹ Proper Fee ₹
1 15,000 2.5%
15,000 27,000 375+3.5% of the amount exceeding ₹ 15,000
27,000 39,000 795+4.5% of the amount exceeding ₹ 27,000
39,000 51,000 1335+5.5% of the amount exceeding ₹ 39,000
51,000 63,000 1995+6.5% of the amount exceeding ₹ 51,000
63,000 75,000 2775+7.5% of the amount exceeding ₹ 63,000
75,000 5,00,000 3675+6.5% of the amount exceeding ₹ 75,000
5,00,000 10,00,000 31300+5.5% of the amount exceeding ₹ 5,00,000
10,00,000 20,00,000 58800+4.5% of the amount exceeding ₹ 10,00,000
20,00,000 30,00,000 103800+3.5% of the amount exceeding ₹ 20,00,000
30,00,000 45,00,000 138000+2.5% of the amount exceeding ₹ 30,00,000
45,00,000 60,00,000 176300+1.5% of the amount exceeding ₹ 45,00,000

                     Subs. by The Court Fee(Haryana Amendment) Act 2009(Act No 16 of 2009) for its application to the state of Haryana vide Notification No. Leg. 24/2009 Dt. 10-09-2009, Published in Haryana Govt. Gazette(Extra), Dt. 10-09-2009, Page 219.