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Application for Execution of Decree (O, 21, R.11.)

In the Court of...............

I.................., decree-holder, hereby apply for execution of the decree herein below set forth:

No. of Suit Names of Parties Date of Decree Whether any appeal preferred from decree Payment or adjustment made, if any Previous application, if any, with date and result Amount with interest due upon the decree or other relief granted thereby together with particulars of any cross decree. Amount of costs, if any, awarded Amount of costs, if any, awarded Against whom to be executed
1 2 3 4 5 6 7 8 9
789 of 1897 A.B. -Plaintiff C.D. -Defendant< Oct. 11, 1897 No None Rs. 72-4-0 recorded on application, dated the 4th March, 1899 Rs. 314-8-2 principal interest at 6 per cent per annum, from the date of decree till payment Rs. A.p. As awarded in decree 47. 10. 4
Subsequently Incurred 8. 2.0
Against the defendant C.D.
                 

Mode in which the assistance of the court is required:

When attachment as sale of movable property is sought: I pray that the total amount of Rs......... (together with interest on the principal sum up to date of payment) and the costs of taking out this execution, be realised by attachment and sale of defendant's movable property as per annexed list and paid to me.

When attachment and sale of immovable property is sought: I pray that the total amount of Rs.... (together with interest on the principal sum up to date of payment) and the costs of taking out this execution be realised by the attachment and sale of defendant's immovable proeprty specified at the foot of this application and paid to me.

I............declare that what is stated herein is true to the best of my knowledge and belief.

Signed, decree-holder.

Dated the.......... day of........19................

[When attachment and sale of immovable property is sought.]

Description and Specification of Property

The undivided one-third share of the judgment-debtor in a house situated in the village of, value Rs.40, and bounded as follows:--

East by G's house; west by H's house; south by public road; north by private lane and J's house.

I..................declare that what is stated in the above description is true to the best of my knowledge and belief, and so far as I have been able to ascertain the interest of the defendant in the property therein specified.

Signed, decree-holder.



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