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In Re: Venugopal And Ors. vs Unknown on 27 January, 1954

[Section 75] [Complete Act]
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Central Government Act
Section 75(a) in The Indian Penal Code
(a) by a Court in 2[India], of an offence punishable under ChapĀ­ter XII or Chapter XVII of this Code with imprisonment of either description for a term of three years or upwards, 3[***] 3[***] shall be guilty of any offence punishable under either of those Chapters with like imprisonment for the like term, shall be subject for every such subsequent offence to 4[imprisonment for life], or to imprisonment of either description for a term which may extend to ten years.]