Hira Ambaidas vs Tekchand Ambaidas on 28 March, 1889

Bombay High Court
Hira Ambaidas vs Tekchand Ambaidas on 28 March, 1889
Equivalent citations: (1889) ILR 13 Bom 670
Author: C Sargent
Bench: C Sargent, Candy


JUDGMENT

Charles Sargent, C.J.

1. As Section 316, Civil Procedure Code, does not require any formal application to be made for a certificate of sale no written application is compulsory. In case any person chooses to apply in writing, the paper, as this is optional, need bear no stamp.

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