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Sashastra Seema Bal Act, 2007


Chapter X Execution of Sentences, Pardons, Remissions, Etc.

133. Execution of sentence of death.

In executing a sentence of death, a Force Court shall, in its discretion direct that the offender shall suffer death by being hanged by the neck until he be dead, or shall suffer death by being shot to death.



Sashastra Seema Bal Act, 2007 Back




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