AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Scheduled Castes and The Scheduled Tribes (Prevention of Atrocities) Act, 1989

5. Enhanced punishment for subsequent conviction

Whoever, having already been convicted of an offence under this Chapter is convicted for the second offence or any offence subsequent to second offence, shall be punishable with imprisonment for a term which shall not be less than one year but which may extend to the punishment provided for that offence.



Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act,1989 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys