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Notice to Show Cause why a Part or Adjustment should not be Recorded as Certified.(O.21, R.2.)

(Title)

To

WHEREAS in execution of the decree in the above-named suit has applied to this Court that the sum of Rs. recoverable under the decree has been paid and adjusted should be recorded as certified, this is to give you notice that you are to appear before this Court on the .............day of ..........19.........., to show cause why the Payment aforesaid should not be recorded as adjustment certified.

GIVEN under my hand and the seal of the Court, this ...........day of........... 19...........

Judge.



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