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[Section 53A] [Complete Act]
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Central Government Act
Section 53A(1) in The Indian Penal Code
(1) Subject to the provisions of sub-section (2) and sub-section (3), any reference to “transportation for life” in any other law for the time being in force or in any instrument or order having effect by virtue of any such law or of any enactment repealed shall be construed as a reference to “imprisonment for life”.