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Citedby 290 docs - [View All]
Parveen Kumar vs State Of Punjab on 23 March, 1979
Pratap vs State Of U.P on 22 December, 1972
Shaik Abdul Azeez vs State Of Karnataka on 28 March, 1977
Dilip Kumar Sharma & Ors vs State Of Madhya Pradesh on 10 October, 1975
Mithu, Etc., Etc vs State Of Punjab Etc. Etc on 7 April, 1983

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Central Government Act
Section 303 in The Indian Penal Code
303. Punishment for murder by life-convict.—Whoever, being under sentence of 1[imprisonment for life], commits murder, shall be punished with death.