for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 511   [ View Judgements ]

Procedure when no application made for confirmation


If in a suit or matter referred to the Commissioner, no application is made for

confirmation of the Commissioner’s report within two months from the date on which the same is filed in the office of the Prothonotary and Senior Master, the suit or matter shall be set down on board for directions. The Prothonotary and Senior Master shall notify on his notice board the date on which the suit or matter 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 given 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 directions before the Judge who made the order of reference if he is available and sitting on the Original Side, and if no, before any other Judge sitting on the Original Side. The suit or matter shall be place high on the daily board.

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