Section 452   [ View Judgements ]

Warrant for arrest of an insolvent


(1) When forwarding to the Sheriff a warrant for the arrest of an insolvent or for the arrest of any person for contempt of Court, the Insolvency Registrar shall send with the warrant the Sheriff’s fee for filing the same.



(2) The Insolvency Registrar shall endorse on every bailable warrant issued by him

in the name of the person before whom the bail is to be justified.

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