for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 526   [ View Judgements ]

Proclamation of sale and mode of notifying sale


(1) The Commissioner shall cause a proclamation to be made of every intended sale

by public auction under this Chapter.



(2) The proclamation of sale shall contain the particulars specified in Order XXI, rule 66(2) of the Code of Civil Procedure, so far as they may be application. The proclamation shall contain every fact which the Commissioner considers material for a purchaser to know in order to judge the nature and value of the property.



(3) The proclamation of sale together with a copy of the particulars and conditions of sale shall be affixed on a conspicuous part of the Court house and on the notice board of the office of the Commissioner. Where immovable property is to be sold, the proclamation of sale together with a copy of the particulars and conditions of sale shall also be affixed on a conspicuous part of the property to be sold and on the notice board of the office of the Collector of the district in which the property may be situate and where the property is situate within cantonment limits, on the notice board of the Local Cantonment. Board and the Military Estates Officer concerned.



(4) A notification of every sale shall be published in such newspapers and as often as the Commissioner may direct, having regard to the nature and value of the property to be sold. The notification shall be as concise as possible, taking into account all the circumstances of the cases.

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