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Report No. 86

6. Authority for Parties interested to bid.-

On any Sale under this Act the Court may, if it thinks fit, allow any of the Parties interested in the Property to bid at the sale, on such Terms as to Non-payment of Deposit, or as to setting off or accounting for the Purchase money or any Part thereof instead of paying the same, or as to any other Matters, as to the Court seem reasonable.



The Partition Act, 1893 Back




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