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Citedby 239 docs - [View All]
Budhan Choudhry And Ors. vs The State on 25 August, 1953
Budhan Choudhry And Other vs The State Of Bihar on 2 December, 1954
The State vs Kanhiyalal And Ors. on 13 August, 1952
Budhan Choudhry And Ors. vs The State on 25 August, 1953
Prem Singh And Etc. vs State on 8 May, 1985

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Central Government Act
Section 30 in The Code Of Criminal Procedure, 1973
30. Sentences of imprisonment in default of fine.
(1) The Court of a Magistrate may award such term of imprisonment in default of payment of fine as is authorised by law: Provided that the term-
(a) is not in excess of the powers of the Magistrate under section 29;
(b) shall not, where imprisonment has been awarded as part of the substantive sentence, exceed one- fourth of the term of imprisonment which the Magistrate is competent to inflict as punishment for the offence otherwise than as imprisonment in default of payment of the fine.
(2) The imprisonment awarded under this section may be in addition to a substantive sentence of imprisonment for the maximum term awardable by the Magistrate under section 29.