CALCUTTA SHERIFFS ACT, 1948


Section
Section Title
  INTRODUCTION
  1 Short title and commencement. View Judgements
  2 Definition. View Judgements
  3 Appointment of the Sheriff of Calcutta. View Judgements
  4 Appointment of the Deputy Sheriff of Calcutta View Judgements
  4A The Deputy Sheriff to perform functions of the Sheriff during casual vacancy in the office. View Judgements
  5 Power of the High Court to control certain functions of the Sheriff and other employees. View Judgements
  6 Posts of officers and servants of the Sheriff to be civil posts under the Government. View Judgements
  7 Indemnity. View Judgements
  8 Liability of the State revenues in certain cases. View Judgements
  9 Disposal of fees, poundages and charges by the Sheriff. View Judgements
  9A The Sheriff not to incur any expenditure unless parties have deposited amounts. View Judgements
  10 The Sheriffs Pension Fund. View Judgements
  11 Pensions. View Judgements
  12 Power to make rules. View Judgements
  INTRODUCTION
  1 Short title and commencement. View Judgements
  2 Definition. View Judgements
  3 Appointment of the Sheriff of Calcutta. View Judgements
  4 Appointment of the Deputy Sheriff of Calcutta View Judgements
  4A The Deputy Sheriff to perform functions of the Sheriff during casual vacancy in the office. View Judgements
  5 Power of the High Court to control certain functions of the Sheriff and other employees. View Judgements
  6 Posts of officers and servants of the Sheriff to be civil posts under the Government. View Judgements
  7 Indemnity. View Judgements
  8 Liability of the State revenues in certain cases. View Judgements
  9 Disposal of fees, poundages and charges by the Sheriff. View Judgements
  9A The Sheriff not to incur any expenditure unless parties have deposited amounts. View Judgements
  10 The Sheriffs Pension Fund. View Judgements
  11 Pensions. View Judgements
  12 Power to make rules. View Judgements



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