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Citedby 67 docs - [View All]
Satyanarain Sah vs Bishwanath Sah on 6 May, 1957
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Meena Ram vs Mst. Dwarki on 31 March, 1958
Moideenkutty vs State Of Kerala on 3 June, 2008

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Central Government Act
Section 67 in The Indian Penal Code
67. Imprisonment for non-payment of fine, when offence punishable with fine only.—If the offence be punishable with fine only, 1[the imprisonment which the Court imposes in default of payment of the fine shall be simple, and] the term for which the Court directs the offender to be imprisoned, in default of payment of fine, shall not exceed the following scale, that is to say, for any term not exceeding two months when the amount of the fine shall not exceed fifty rupees, and for any term not exceeding four months when the amount shall not exceed one hundred rupees, and for any term not exceeding six months in any other case.