for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 31   [ View Judgements ]

Amendment of section 377


In section 377 of the principal Act,--



(a) in sub-sections (1) and (2), for the words "an appeal to the High Court against the sentence on the ground of its inadequacy", the following shall be substituted, namely:--



"an appeal against the sentence on the ground of its inadequacy--



(a) to the Court of session, if the sentence is passed by the Magistrate; and



(b) to the High Court, if the sentence is passed by any other Court";



(b) in sub-section (3), for the words "the High Court", the words "the Court of Session or, as the case may be, the High Court" shall be substituted.

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