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Citedby 3 docs
S.Tanghavel vs State Represented By on 7 August, 2007
Velusamy vs State Rep. By on 16 August, 2007
Muthusamy vs The State Represented By on 27 July, 2007

[Section 31(2)] [Section 31] [Complete Act]
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Central Government Act
Section 31(2)(b) in The Code Of Criminal Procedure, 1973
(b) the aggregate punishment shall not exceed twice the amount of punishment which the Court is competent to inflict for a single offence.