for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 466   [ View Judgements ]

Attachment to be withdrawn on the written request of the judgment-creditor


The Sheriff shall withdraw the attachment levied on movable or immovable property on the written request of the judgment-creditor or his Advocate on record, unless some other warrant under which the said property could be attached has been lodged in his office.

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