Section 498   [ View Judgements ]

When reference or matter not prosecuted, Commissioner may remove same from file


In any case in which no effective proceedings have been taken in the office of the Commissioner for a periods of three months in any reference or matter pending before him, the Commissioner may, after giving notice to the parties who have appear before him, remove the reference or matter from his file and certify to the

Prothonotary and Senior Master that the reference or matter has not been prosecuted and that it has been removed from his file. Notice to a party who has appeared in person shall be given by sending the notice to him by post under certificate of posting

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