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Citedby 149 docs - [View All]
Budhan Choudhry And Other vs The State Of Bihar on 2 December, 1954
Occ: Service vs 2 The Principal Judge on 2 July, 2012
M.R. Patil & Anr vs The Member, Industrial Court & Anr on 1 April, 1997
Narsing Raysing Rajput vs State Of Gujarat on 20 September, 1996
Prem Singh And Etc. vs State on 8 May, 1985

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Central Government Act
Section 28 in The Code Of Criminal Procedure, 1973
28. Sentences which High Courts and Sessions Judges may pass.
(1) A High Court may pass any sentence authorised by law.
(2) A Sessions Judge or Additional Sessions Judge may pass any sentence authorised by law; but any sentence of death passed by any such Judge shall be subject to confirmation by the High Court.
(3) An Assistant Sessions Judge may pass any sentence authorised by law except a sentence of death or of imprisonment for life or of imprisonment for a term exceeding ten years.