Section 578   [ View Judgements ]

Copy of warrant of sale of property attached in execution to be lodged in Commissioner’s office


When immovable property has been attached in execution of a decree and the attaching creditor is desirous of having the same sold, he shall lodge a certified copy of the warrant of sale in the Commissioner’s office.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box