Section 53.   [ View Judgements ]

Punishment


Section 53. Punishment

The punishments to which offenders are liable under the provisions of this Code are-

First-Death;

1[Secondly-Imprisonment for life;]

2[***]

Fourthly-Imprisonment, which is of two descriptions, namely: -

(1) Rigorous, that is ,with hard labour;

(2) Simple;
Fifthly:-Forfeiture of property ;

Sixthly-Fine.

1. Subs. by Act 26 of 1955, sec.117 and sch., for "Secondly-Transportation" (w.e.f. 1-1-1956).

2. Clause "Thirdly" omitted by Act 17 of 1949, sec.2 (w.e.f.6-4-1949).

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