Main Search Premium Members Advanced Search Disclaimer
Citedby 113 docs - [View All]
Nabukhan Mohammed Hussein Khan vs S. Ramamurthi on 11 February, 1970
State Of Gujarat And Anr. Etc vs Mehboob Khan Usman Khan Etc on 11 April, 1968
Mrs. Marry Kutty Thomas vs State Of Maharashtra And Others on 24 February, 1987
Amarendra Nath Chakrabarty And ... vs State Of Bihar on 15 November, 1954
Ismail Mahmmed Shekh vs Sub-Divisional Magistrate And ... on 30 April, 1985

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 59 in The Indian Penal Code
59. Transportation instead of imprisonment.—[Rep. by the Code of Criminal Procedure (Amendment) Act, 1955 (26 of 1955), sec. 117 and Sch. (w.e.f. 1-1-1956).]