Section 243   [ View Judgements ]

Mortgagee or mortgagor may apply for issue of originating summons


Any mortgagee, whether legal or equitable, or any mortgagor or any person entitled to or having property subject to a legal or equitable charge, or any person having the right to foreclose or redeem any mortgage, whether legal or equitable, may apply for the issue of an Originating Summons, returnable before the Judge in Chambers, for such relief of the nature or kind following as may by the summons be specified and as the circumstances of the case may require, (that is to say) sale, foreclosure, delivery of possession by the mortgagor, redemption, reconveyance and delivery of possession by the mortgagee.

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