Section 434   [ View Judgements ]

Notice to be given to parties of the filing of the account


Executors, administrators and holders of succession certificate who have filed in the Court an account of their administration shall give notice thereof to all parties on whom the citation or notice had been served before the grant or who had waived service thereof, and shall within two weeks from the filing of the account file in the proceedings an affidavit proving service of such notice.

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