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Citedby 3 docs
Toyota Jidosha Kabushiki Kaisha vs Deepak Mangal & Others on 19 March, 2010
N.Kandipan vs State By: on 21 July, 2014
Sriskandaraja @ Suresh @ Khalifa vs State By: on 21 July, 2014

[Section 30(1)] [Section 30] [Complete Act]
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Central Government Act
Section 30(1)(b) in The Code Of Criminal Procedure, 1973
(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.