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Code of Civil Procedure, 1908


ORDER XXXV

INTERPLEADER

1.Plaint in interpleader-suit.

2. Payment of thing claimed into Court.

3. Procedure where defendant is suing plaintiff.

4. Procedure at first hearing.

5. Agents and tenants may not institute interpleader-suits.

6. Charge for plaintiff's costs.



Code of Civil Procedure, 1908 Back




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