Section 508   [ View Judgements ]

Exceptions to Commissioner’s report and their hearing


Any party desiring such report to be discharged or varied shall within twenty

days from the filing thereof in the office of the Prothonotary and Senior Master file his exceptions thereto and serves a copy o0f the same on the other parties to the suit or matter. After the exceptions have been filed as aforesaid, the suit or matter shall be set down for hearing on such exceptions. If any party after having filed exceptions abandons or does not proceed with them, any other party in the same interest shall be at liberty to proceed with such exceptions.



The Judge in Chambers may for sufficient cause allow exceptions to be filed within such time after the expiry of twenty days as he may think fit

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