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Report No. 86

10. Costs in Partition Suits.-

In a Suit for Partition the Court may make such Order as it thinks just respecting Costs up to the Time of the Hearing.

11. As to General Orders under this Act, (21 & 22 Vict., C. 27).-

Sections 9, 10 and 11 of the Chancery Amendment Act, 1858, relative to the making of General Orders, shall have effect as if they were repeated in this Act, and in Terms made applicable to the Purposes thereof.

12. Jurisdiction of Country Courts in Partition, (28 Vict., C. 99).-

In England the County Courts shall have and exercise the like Power and Authority as the Court of Chancery in Suits for Partition (including the Power and Authority conferred by this Act) in any Case where the Property to which the Suit relates does not exceed in Value the same shall be had and exercised in like Manner and Subject to the like Provisions as the Power and Authority conferred by section 1 of the County Courts Act, 1865.



The Partition Act, 1893 Back




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