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H.M. Prakash Alias Dali vs State Of Karnataka on 19 March, 2004
H.M. Prakash @ Dali vs The State Of Karnataka on 19 March, 2004
Satchikitsa Prasarak Mandal And ... vs Maharashtra University Of Health ... on 8 June, 2007
Maharashtra University Of Health ... vs Satchikista Prasarak Mandal & Ors on 25 February, 2010
State Of Maharashtra vs Ranjit S/O Megharaj Bhillam on 25 March, 2003

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Central Government Act
Section 53 in The Indian Penal Code
53. Punishments.—The punishments to which offenders are liable under the provisions of this Code are—
(First) — Death; 1[Secondly.—Imprisonment for life;] 2[***]
(Fourthly) —Imprisonment, which is of two descriptions, namely:—
(1) Rigorous, that is, with hard labour;
(2) Simple;
(Fifthly) —Forfeiture of property;
(Sixthly) —Fine.