Section 519   [ View Judgements ]

Carriage of proceedings


When mortgaged property is to be sold, the mortgagees or the first mortgagee, and in other cases the plaintiff or the party having the carriage of the general proceedings, shall have the carriage of the proceedings relating to the sale; but the Court or the Judge in Chambers may, when necessary, commit the carriage of such proceedings to any other party.

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