Section 580   [ View Judgements ]

Inquiry before commissioner as to matters specified in Order XXI, Rule 66, C.P. Code


If the judgment-debtor attends upon the day named in the summons, the Commissioner shall examine him on any matter affecting his title to the attached property. The judgment creditor may also examine him on any matter relating thereto. If the judgment-debtor fails to attend on the summons or if no summons has been issued, the Commissioner may proceed ex-prate. In conducting an inquiry under these rules the Commissioner may also summon any person whom he thinks necessary and examine him in respect of the matters specified in Order XXI, Rule 66, of the Code of Civil Procedure an may require him to produce any documents in hi possession or power relating thereto, but such documents shall not, unless the Commissioner for reasons to be recorded otherwise directs, be

handed over for perusal to any person other than the Commissioner or the Interpreter, and shall at the end of the particular inquiry to which they relate

be restore to the person who has produced them.

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