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Citedby 5 docs
Sarjug Rai And Others vs The State Of Bihar on 28 October, 1957
Jasti Punnarao vs State Of Andhra Pradesh And Ors. on 9 February, 1984
Fakira vs King-Emperor on 23 February, 1937
P. Balaraman vs The State on 6 April, 1990
Ganesan vs State on 6 August, 2015

[Section 31] [Complete Act]
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Central Government Act
Section 31(3) in The Code Of Criminal Procedure, 1973
(3) For the purpose of appeal by a convicted person, the aggregate of the consecutive sentences passed against him under this section shall be deemed to be a single sentence.