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Govindbhai Somabhai Nai And Ors. vs State Of Gujarat And Ors. on 3 April, 1987
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Central Government Act
Section 65 in The Indian Penal Code
65. Limit to imprisonment for non-payment of fine, when imprison­ment and fine awardable.—The term for which the Court directs the offender to be imprisoned in default of payment of a fine shall not exceed one-fourth of the term of imprisonment which is the maximum fixed for the offence, if the offence be punishable with imprisonment as well as fine.