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

Report No. 79

4. Appellate jurisdiction

(22) Giving finality to decisions of the trial courts may solve congestion in courts, but every litigant expects the best possible justice. Hence the need for one good appeal on facts and on law.1

(23) The Indian procedural law has provided for appeals in original suits, according to a pattern now well known.2

It is not advisable to curtail the right of appeal under the present scheme (ong appeal on facts and law, and second appeal on a substantial question of law).3

Ways and means of expediting the hearing of appeals constitute the real remedy.4

1. Paras. 4.1 to 4.3.

2. Paras. 4.4 to 4.7.

3. Paras. 4.9 and 4.10.

4. Para. 4.11.



Delay and Arrears in High Courts and Other Appellate Courts Back




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