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

Code of Criminal Procedure Act, 1973

366.Sentence of death to be submitted by Court of Session for confirmation.-

(1) When the Court of Session passes a sentence of death, the proceedings shall be submitted to the High Court, and the sentence shall not be executed unless it is confirmed by the High Court.

(2) The Court passing the sentence shall commit the convicted person to jail custody under a warrant.

Code of Criminal Procedure Act, 1973 Back

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