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High Court Appeal


No appeal: Limited appeal

No appeal can be filed where a court of Sessions or a Metropolitan Magistrate passes only a sentence of imprisonment for a term not exceeding 3 months or if fine not exceeding Rs.200/- or both such fine & imprisonment. No appeal lies from a sentence of fine of RS. 100/- or less imposed by the Magistrate of First Class or from a sentence of fine of Rs.200/- or less passed in a summary trial.

Furthermore, if the accused person had confessed his guilt before a court and was convicted on such confession he cannot appeal against his conviction but can only challenge the extent or legality of the sentence. But any person, whose sentence is not appeasable, has right to appeal if his co-accused has been given an appeasable sentence in the same trial.



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