Main Search Premium Members Advanced Search Disclaimer
Citedby 131 docs - [View All]
Ramaswamy Iyer Agnellus Lawrence ... vs The Union Of India And Anr. on 24 January, 1962
M. Pushpanathen Marimuthu vs The State Of Maharashtra on 28 February, 1977
Palakdhari Singh & Others vs The State Of Uttar Pradesh And ... on 19 January, 1962
Keshav Datta Misra vs State on 5 February, 1965
4 Whether This Case Involves A ... vs State Of Gujarat on 24 January, 2017

[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 70 in The Indian Penal Code
70. Fine leviable within six years, or during imprisonment—Death not to discharge property from liability.—The fine, or any part thereof which remains unpaid, may be levied at any time within six years after the passing of the sentence, and if, under the sentence, the offender be liable to imprisonment for a longer period than six years, then at any time previous to the expira­tion of that period; and the death of the offender does not discharge from the liability any property which would, after his death, be legally liable for his debts.