Section 133   [ View Judgements ]

Adjournment of matter to Judge


Any party desiring to have any question decided b y the Prothonotary and Senior master, whether disputed or not, adjourned to a Judge, may apply to the Prothonotary and Senior Master for such adjournment within four days from the passing of the order complained of. If the application is within time, the Prothonotary and Senior Master shall adjourn the matter and put it on the board of the Judge in Chambers. If the party makes the application after the said period of four days, the Prothonotary and Senior Master may adjourn the matter the the

Judge in Chambers if he is satisfied that the party had sufficient cause for not making the application in time.

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