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Citedby 21 docs - [View All]
State Of Uttar Pradesh vs Sabir Ali And Anr on 24 March, 1964
Arjunan : vs State Rep. By on 26 November, 2014
Ishan Chandra Sarkar vs Monmotha Nath Dutta on 26 July, 1922
B.Muraleedharan @ Murali vs State Of Kerala on 23 March, 2007
The State Of Gujarat vs Fulsinh Bimsinh And Ors. on 26 August, 1969

[Section 29] [Complete Act]
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Central Government Act
Section 29(1) in The Code Of Criminal Procedure, 1973
(1) The Court of a Chief Judicial Magistrate may pass any sentence authorised by law except a sentence of death or of imprisonment for life or of imprisonment for a term exceeding seven years.