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Report No. 01

66. Performance by Commonwealth or State.-

On receipt of the Certificate of a judgment against the Commonwealth or a State the Treasurer of the Commonwealth or of the State, as the case may be, shall satisfy the judgment out of moneys legally available.

67. Execution by Commonwealth or State.-

When in any such suit a judgment is given in favour of the Commonwealth or of a State and against any person, the Commonwealth or the State, as the case may be, may enforce the judgment against that person by process of extent, or by such execution, attachment, or other process as could be had in a suit between subject and subject.



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