Section 844   [ View Judgements ]

Insurer not to be served, unless costs asked against him


Unless the Judge shall otherwise direct, the applicant shall not, except when he asks for payment of costs by the insurer, serve such summons on the insure, but shall serve the same on every person appearing from the petition on which payment

into Court was made to be entitled to, or interested in, or to have a claim upon the money, and on any other person who has given notice of his claim to the

Prothonotary and Senior Master.

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