Section 497   [ View Judgements ]

Commissioner may award costs of adjournment or costs of removal of matter


When the Commissioner grant an adjournment ormakes an order for removal of a reference or matter from the file, he may make such order as to costs as he may deem just. The costs shall be quantified by the Commissioner. The order for costs shall be executed as if it were an order of the Court. The party desiring to enforce the order for costs shall file a certified copy thereof in the Office of the Protonotary and Senior Master and apply for execution. Execution shall then issue as in the case of an order of the Court.

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