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Report No. 89

Articles 114 to 117: Appeals

43. Article 114 (appeal from an order of acquittal) should be revised, by making verbal changes as recommended (paragraph 41.2).

44. Article 115 (appeals under the Code of Criminal Procedure, 1973, from certain sentences and orders) should be revised, by making verbal changes as recommended (paragraph 41.4).

45. Article 116 (appeals under the Code of Civil Procedure, 1908) provides for two different periods of limitation for civil appeals from decrees and orders. The period, at present,.-

(a) 90 days for appeal to a High Court; and

(b) 30 days for appeal to any other High Court.

The recommendation made in the Report of the Law Commission in its 3rd Report (Report on the Limitation Act. 1908) was to reduce the period for appeal to the High Court to 30 days. The recommendation is re-iterated in the present Report (paragraph 41.6).



The Limitation Act, 1963 Back




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