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Report No. 151

8. Discretion of Court.-

Notwithstanding anything contained in sections 6 and 7 of this Act, it will be open to the Court, at any stage of the proceedings and wholly in its discretion, to treat the proceedings as in rem or in personam, in whole or in part, and to grant such reliefs and make such directions and orders (including amendments to pleadings) as it may consider appropriate and just notwithstanding that the action may have been described by the parties as belonging to one or the other category.



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