for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 333   [ View Judgements ]

Costs of execution to be specified on warrant of attachment


Every warrant for attachment of property shall specify a sum for costs of execution unless so directed by the Judge in Chambers or the Prothonotary and Senior Master. (Forms Nos. 54, 55, 56, 57, 60 and 61)

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon