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

Report No. 187

Right of Appeal:

Statutory right of appeal is given against the judgment of the High Court in election maters, against the orders of Bar Council of India and orders of the Commission under MRTP Act.

In criminal cases, right of appeal is given when High Court reversed the judgment of trial court and given ten years or more or has given death sentence or where the High Court has withdrawn the case from trial court and given death punishment. But no right of appeal is given in case the High Court confirms the death punishment awarded by the trial court.

The Consultation Paper raises several controversial questions, the Law Commission proposes to elicit public response and to this and the following questionnaire is given:



Mode of Execution of Death Sentence and Incidental Matters Back




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