Section 5   [ View Judgements ]

Appeals to lie to the Supreme Court from judgment, decree, etc., whether passed or made before on after the commencement of the Act


Subject to any rules made under article 145 or any other law as to the time within which appeals to the Supreme Court are to be entered an appeal shall lie to that Court from a Judgment, decree or final order of a Judicial Commissioner's Court, under the provisions of article 132 or article 133, or from a judgment, final order or sentence of such Court under the provisions of article 134 whether such judgment, decree, final order or sentence, a the case may be, was passed or made before or after the Commencement of this Act.

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