Section 448   [ View Judgements ]

Time within which writ of summons to be lodged for service


The Writ of Summons shall be lodged for service in the office of the Sheriff within forty-five days from the date of the filing of the plaint or from the date of any order for amendment of the Writ of Summons. If it is not so lodged, the Sheriff shall not accept the Writ of Summons for service, unless otherwise ordered by the Judge in Chambers.

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