J C STALKARTT Vs. WSTALKARTT
LAWS(PVC)-1900-8-25
PRIVY COUNCIL
Decided on August 17,1900

J C STALKARTT Appellant
VERSUS
WSTALKARTT Respondents

JUDGEMENT

Stanley, J - (1.) This is not Chambers application.
(2.) Mr. Edwards.--An application, which is not an original application, bu is only an application to supply the place of a retiring Receiver, may be mad in Chambers. The application is moreover consented to. Belchambers Practice, P. 99, citing Grote V/s. Bing 9 Hare 50 Blackborough V/s. Ravenhill 16 Jur. 1085.
(3.) An application for the appointment of a Receiver on the retirement of another Receiver should be made in Court and not in Chambers. Stanley , J.;


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