Section 10   [ View Judgements ]

PENALTY FOR SUBSEQUENT OFFENCES


Whoever, having been convicted of an offence 1[under section 6A, 7, 8 or .9 is again convicted of an offence under section 6A, 7 or 9] shall, on conviction, be liable for any such subsequent offence to an enhanced punishment not exceeding double the punishment which might be imposed on a first conviction for such offence.



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