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Citedby 2 docs
Javed Ahmed Munshi vs The State on 20 September, 2005
Mohd. Akbar Butt vs State (Nct Of Delhi) on 18 September, 2009

[Section 53A] [Complete Act]
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Central Government Act
Section 53A(3) in The Indian Penal Code
(3) Any reference to transportation for a term or to transporta­tion for any shorter term (by whatever name called) in any other law for the time being in force shall be deemed to have been omitted.