for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 509   [ View Judgements ]

Setting down of suit for hearing on exceptions to Commissioner’s report


Unless otherwise ordered, the suit or matter shall be set down on board for hearing on exceptions to the Commissioner’s report and for further directions fourteen days after the exceptions are filed. The Prothonotary and Senior Master shall notify on his notice board the date on which the suit or mater is to be so set down and he shall do so at least eight days before such date. If a party has appeared in person, the Prothonotary and Senior Master shall give notice of the date to such party by sending a letter to him by post under certificate of posting.



The suit or matter shall be set down for hearing on the exceptions before the Judge who made the order or reference if he is available and sitting on the Original Side, and if not, before any other Judge sitting on the Original Side. The suit or matter shall be placed high on the daily board.

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