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Code of Criminal Procedure Act, 1973

387.Judgments of subordinate Appellate Court.-

The rules contained in Chapter XXVII as to the judgment of a Criminal Court of original jurisdiction shall apply, so far as may be practicable, to the judgment in appeal of a Court of Session or Chief Judicial Magistrate:

Provided that, unless the Appellate Court otherwise directs, the accused shall not be brought up, or required to attend, to hear judgment delivered

Code of Criminal Procedure Act, 1973 Back

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