District Court Gurugram
District Court Gurugram
District Court Gurugram

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.

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.