for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 460   [ View Judgements ]

On receipt of precept, warrant of attachment to issue


Where under section 46 of the Code of Civil Procedure, 1908, a precept is received by the Prothonotary and Senior Master, he shall forthwith issue the appropriate warrant of attachment and forward it to the Sheriff for execution. The Sheriff may refuse to execute the warrant, unless the fees due to him for execution are paid by the judgment-creditor and a representative of the judgment-creditor accompanies the bailiff to point out the property to be attached.

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