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Citedby 249 docs - [View All]
Jagdish vs State Of Rajasthan on 13 December, 1991
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Central Government Act
Section 75 in The Indian Penal Code
1[75. Enhanced punishment for certain offences under Chapter XII or Chapter XVII after previous conviction.—Whoever, having been convicted,—
(a) by a Court in 2[India], of an offence punishable under Chap­ter 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.]