Section 510   [ View Judgements ]

Confirmation of Commissioner’s report, when exceptions not filed


When no exceptions have been filed to vary or discharge a report within the prescribed time the Prothonotary and Senior Master shall, at the request of any party to the proceedings, certify such fact on the report; and such certificate shall appear on such report before the suit or matter is placed on board for confirmation of the Commissioner’s Report and for further directions.

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