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N. Gowthaman @ Babu vs 2 The Superintendent Of Prison on 22 March, 1999

[Section 53A] [Complete Act]
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Central Government Act
Section 53A(4) in The Indian Penal Code
(4) Any reference to “transportation” in any other law for the time being in force shall,—
(a) if the expression means transportation for life, be construed as a reference to imprisonment for life;
(b) if the expression means transportation for any shorter term, be deemed to have been omitted.]