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Central Government Act
Section 25 in The General Clauses Act, 1897
25 Recovery of fines. —Sections 63 to 70 of the Indian Penal Code (45 of 1860) and the provisions of the 48 Code of Criminal Procedure for the time being in force in relation to the issue and the execution of warrants for the levy of fines shall apply to all fines imposed under any Act, Regulation, rule or bye-law, unless the Act, Regulation, rule or bye-law contains an express provision to the contrary. said notification is specifically superseded or withdrawn or modified under the new notification; State of Punjab v. Harnek Singh, AIR 2002 SC 1074.