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.

2 comments

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    notary allotted place of practice area, can he shall practice different area which is not ordinary residing. all ready another notary practicing the the same area which is allotted to him.

  • Avatar

    I WANT TO APPLY FOR NOTARY LICENCE AS I COMPLETED 6RS OF MY PRACTICE IN DISTRICT COURT HIGH COURT AND SUPREME COURT

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