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Citedby 36 docs - [View All]
Sunil Batra Etc vs Delhi Administration And Ors. Etc on 30 August, 1978
Govind Ragho Khairnar vs Municipal Corporation Of Greater ... on 4 July, 1997
Purushottam Kumar Jha vs State Of Jharkhand And Ors. on 2 December, 2003
Smt. Ramkali Devi And Anr. vs The State Of Bihar & Anr. on 25 August, 2011
Rama Shankar Prasad Singh & Anr. vs The State Of Bihar & Ors on 25 August, 2011

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Central Government Act
Section 74 in The Indian Penal Code
74. Limit of solitary confinement.—In executing a sentence of solitary confinement, such confinement shall in no case exceed fourteen days at a time, with intervals between the periods of solitary confinement of not less duration than such periods; and when the imprisonment awarded shall exceed three months, the solitary confinement shall not exceed seven days in any one month of the whole imprisonment awarded, with intervals between the periods of solitary confinement of not less duration than such periods.