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

Report No. 42

75. Amendment of section 172.- In section 172 of the Code.-

(a) for the words "one month", the words "three months" shall be substituted;

(b) the words "which may extend to five hundred rupees" shall be omitted;

(c) for the words "six months", the words "one year" shall be substituted; and

(d) the words "which may extend to one thousand rupees" shall be omitted.



Indian Penal Code Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc