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

Partition Act, 1893


8. Orders for sale to be deemed decrees

Any order for sale made by the Court under section 2, 3 or 4 shall be deemed to be as a decree within the meaning of section 2 of the Code of Civil Procedure, 1908.



Partition Act, 1893 Back




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