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Report No. 26

13. Protection order before adjudication.-(1) Any debtor for whose properties a receiver has been appointed under section 9 may apply to the court for protection, and the court may, on such application and if satisfied that the receiver has been put in possession of all the properties, make an order for the protection of the debtor from arrest or detention in the civil prison, in respect of such debts and for such period as may be specified by the court, and may revoke, modify or renew the said order in such manner as it may think fit.

(2) A protection order under this section shall protect the debtor from being arrested or detained in prison for any debt to which such order applies, and any debtor arrested or detained contrary to the terms of such an order shall be entitled to his release:

Provided that no such order shall operate to prejudice the rights of any creditor in the event of such order being revoked or modified or the debtor not being adjudged insolvent.

(3) Any creditor shall be entitled to appear and oppose the grant of a protection order under this section.

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