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Introduction


Procedure

The appeal has to be preferred in the form of a memorandum signed by the appellant or his advocate. The memorandum is required to set forth, concisely and distinctly the grounds of objection to the decree and judgment challenged in the appeal. These grounds have to be numbered consecutively. The memorandum of appeal has to be accompanied by a copy of the decree and the judgment appealed from.

In case the appeal is made against a decree for payment of money, the appellant is required to deposit the amount disputed. In the appeal with the amount appellate court or otherwise has to furnish security in respect of such amount. The appellate court may as well require the appellant to provide security for the costs of the appeal or the original suit or both before calling the other party to appear or after words at the application of such party.



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