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Citedby 3 docs
Toyota Jidosha Kabushiki Kaisha vs Deepak Mangal & Others on 19 March, 2010
Satto & Others vs State Of U.P on 26 April, 1979
Som Mittal vs Government Of Karnataka on 21 February, 2008

[Section 30] [Complete Act]
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Central Government Act
Section 30(1) in The Code Of Criminal Procedure, 1973
(1) The Court of a Magistrate may award such term of imprisonment in default of payment of fine as is authorised by law: Provided that the term-
(a) is not in excess of the powers of the Magistrate under section 29;
(b) shall not, where imprisonment has been awarded as part of the substantive sentence, exceed one- fourth of the term of imprisonment which the Magistrate is competent to inflict as punishment for the offence otherwise than as imprisonment in default of payment of the fine.