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

129. Right of accused to copy of proceedings and sentence.

Every person tried by acourt-martial and convicted shall be entitled on demand to one copy of the proceedings and sentence of such court- martial free of cost but no such demand shall be allowed after the lapse of one year from the date of the final decision of such court.



Navy Act, 1957 Back




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