AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    
Agreements Back

Authority of the Collector to Stay Public Sale of Land (Section 72)

(Title)

To,

Collector of...............

Sir,

In answer to your communication NO........., dated..........., representing that the sale in execution of the decree in this suit of.......... land situate within your district is objectionable, I have the honor to inform you that you are authorized to make provision for the satisfaction of the said decree in the manner recommended by you.

I have the honor to be,

SIR.

Your obedient servant,

Judge.



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys