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Notice to Show Cause why Sale should not be set a side (O.21, Rr.90, 92.)

(Title)

To

WHEREAS the under-mentioned property was sold on the .................day of ............19, in execution of the decree passed in the above-named suit, and whereas, the decree-holder [or judgment-debtor], has applied to this Court to set aside the sale of the said property on the ground of a material irregularity [or fraud] in publishing [or conducting] the sale, namely, that..............

Take notice that if you have any cause to show why the said application should not be granted, you should appear with your proofs in this Court on the ..............day of ..............19 when the said application will be heard and determined.

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

Description of property

Judge.



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