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Citedby 3 docs
N.G. Sheth vs C.B.I. & Ors. on 11 July, 2008
Saroj Mehandi And Others vs The Government Of Andhra Pradesh, ... on 2 March, 2015
Mathura Prosad Rajgharia vs Kanailal Mullick And Ors. on 22 June, 1967

[Section 29] [Complete Act]
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Central Government Act
Section 29(3) in The Code Of Criminal Procedure, 1973
(3) The Court of a Magistrate of the second class may pass a sentence of imprisonment for a term not exceeding one year, or of fine not exceeding one thousand rupees, or of both.