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Union Of India vs V. Sriharan @ ,Murugan & Ors on 2 December, 2015
State (Govt. Of Nct Of Delhi) vs Prem Raj on 5 August, 2003
State (Govt. Of Nct Of Delhi) vs Prem Raj on 5 August, 2003
Lal Singh @ Manjit Singh vs State Of Gujarat And Others on 23 August, 2012
The Indian Penal Code-Vol Ii

[Complete Act]
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Central Government Act
Section 55A in The Indian Penal Code
1[55A. Definition of “appropriate Government”.—In sections 54 and 55 the expression “appropriate Government” means,—
(a) in cases where the sentence is a sentence of death or is for an offence against any law relating to a matter to which the execu­tive power of the Union extends, the Central Government; and
(b) in cases where the sentence (whether of death or not) is for an offence against any law relating to a matter to which the executive power of the State extends, the Government of the State within which the offender is sentenced.]