Main Search Premium Members Advanced Search Disclaimer
Citedby 4 docs
Anand Mohan And Etc. vs State Of Bihar on 23 November, 2007
The Commissioner vs M.M.Rajaram on 1 February, 2007
Donatus Tony Ikwanusi vs The Investigating Officer on 30 January, 2013
The Commissioner, ... vs M.M. Rajaram S/O Marimuthu Nadar ... on 1 February, 2007

[Section 30] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 30(2) in The Code Of Criminal Procedure, 1973
(2) The imprisonment awarded under this section may be in addition to a substantive sentence of imprisonment for the maximum term awardable by the Magistrate under section 29.