for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 579   [ View Judgements ]

Commissioner may summon judgment-debtor to attend and produce title-deeds of his property


The Commissioner shall, when the attendance of the judgment-debtor can conveniently be procured, issue a summons calling upon him to attend upon a day therein named and to produce and lodge with the Commissioner all title-deeds and other documents affecting the property proposed to be sold which may be in his

possession or power. Such documents shall ( if produced) be left with the

Commissioner and shall be subject to his directions both as to their custody

pending the sale and their ultimate destination, such directions being subject

to appeal to the Judge in Chambers. The summons shall be in Form No.76.

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