Section 241   [ View Judgements ]

Vendor or purchaser may apply for the issue of originating summons


A vendor or purchaser of immovable property or their representatives respectively may, at any time or times and from time to time, apply for the issue of an Originating Summons returnable before the Judge in Chambers for the determination of any questions which may arise in respect of any requisitions or objections or any claim for compensation, or any other question arising out of or connected with the contract, not being a question affecting the existence or validity of the contract.

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