AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 55

30. Argument of security.-

It is true that the decree-holder has a security in the shape of a decree, and, for that reason, theoretically, one can distinguish the period after the decree from the period before the decree. But there are practical considerations, mentioned above, which are to be borne in mind, and which over-balance this theoretical distinction in special situations.



Rate of Interest for the Period after Decree and Interest on Costs Under Sections 34 and 35 of the Code of Civil Procedure, 1908 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys