for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 337   [ View Judgements ]

Procedure on realization by Sheriff


When the Sheriff has certified to the Court that he has realized assets by sale or otherwise from the property of the judgment-debtor, the Prothonotary and Senior Master shall file the certificate, and shall, at the request of the judgment-creditor at whose instance the realization was made, certify what persons have within twelve months prior to the realization applied to the Court for execution of decrees for money against the same judgment-debtor or have been declared entitled to share in such assets together with the amount appearing to be payable under such decrees.

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