Main Search Premium Members Advanced Search Disclaimer
Citedby 2 docs
Union Of India vs V. Sriharan @ ,Murugan & Ors on 25 April, 2014
Union Of India vs V. Sriharan @ ,Murugan & Ors on 25 April, 1947

[Section 55A] [Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 55A(b) in The Indian Penal Code
(b) in cases where the sentence (whether of death or not) is for an offence against any law relating to a matter to which the executive power of the State extends, the Government of the State within which the offender is sentenced.]