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Extradition Act, 1962


34C. Provision   of life   imprisonment for   death   penalty.

Notwithstanding anything contained in any other law for the time being In force,  where a fugitive criminal, who has committed an extradition offence punishable  with death in India, is surrendered or returned by a foreign  State on the request of the Central Government and the laws of that  foreign State  do not provide for a death penalty for such an offence, such  fugitive criminal  shall be  liable for  punishment  of imprisonment for life only for that offence."]



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