Section 853   [ View Judgements ]

Every application by a mortgagee to withdraw moneys deposited in Court shall be made by petition and shall be presented to the Judge in Chambers. Notice of the petition shall be given by the mortgagee to the person by whom the moneys were deposited, unless the Judge in Chambers thinks fit to dispense with such notice.


Every application by a mortgagee to withdraw moneys deposited in Court shall be made by petition and shall be presented to the Judge in Chambers. Notice of the petition shall be given by the mortgagee to the person by whom the moneys were deposited, unless the Judge in Chambers thinks fit to dispense with such notice.

#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