The Notaries (Amendment) Rules, 2019 notified

The Notaries (Amendment) Rules, 2019 has been notified vide G.S.R. 26(E)by the Central Government, in exercise of the powers conferred by Section 15 of the Notaries Act, 1952 (53 of 1952), to further amend the Notaries Rules, 1956.

In the Schedule to the Notaries Rules, 1956, —

(i) against serial number 4 relating to Gujarat, in column (2), for the figures “3000”, the figures “5000” shall be substituted;

(ii) against serial number 9 relating to Karnataka, in column (2), for the figures “1500”, the figures “2000” shall be substituted.

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