Main Search Premium Members Advanced Search Disclaimer
Citedby 42 docs - [View All]
Purushottam Kumar Jha vs State Of Jharkhand And Ors. on 2 December, 2003
Khurshidali Ehsanali vs Gujab Laxman on 18 April, 1957
State Of Madhya Pradesh vs Shankarlal Dariyav And Ors. on 18 March, 1966
Ashok Suryabhan Kale vs The State on 19 July, 2012
Rashmi Jyoti & Ors vs The State Of Bihar & Ors on 25 August, 2011

[Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 72 in The Indian Penal Code
72. Punishment of person guilty of one of several offences, the judgment stating that it is doubtful of which.—In all cases in which judgment is given that a person is guilty of one of several offences specified in the judgment, but that it is doubtful of which of these offences, he is guilty, the offender shall be punished for the offence for which the lowest punishment is provided if the same punishment is not provided for all.