for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 325   [ View Judgements ]

Procedure when insufficient amount realized in second or succeeding districts


If the amount realized in execution in district “B” shall not be sufficient to satisfy the balance payable under the decree or order, the procedure indicated in the last preceding rule shall be followed and so on as to each of the other districts successively.

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