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

Code of Criminal Procedure Act, 1973

404.Statement by Metropolitan Magistrate of grounds of his decision to be considered by High Court.-

When the record of any trial held by a Metropolitan Magistrate is called for by the High Court or Court of Session under section 397, the Magistrate may submit with the record a statement setting forth the grounds of his decision or order and any facts which he thinks material to the issue; and the Court shall consider such statement before overruling or setting aside the said decision or order.

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