Section 55.   [ View Judgements ]

Commutation of sentence of imprisonment for life


Section 55. Commutation of sentence of imprisonment for life

In every case in which sentence of 1[imprisonment] for life shall have been passed, 2[the appropriate Government] may, without the consent of the offender, commute the punishment for imprisonment of either description for a term not exceeding fourteen years.

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

2. Subs by the A.O.1950, for "the Provincial Government of the Province within which the offender shall have been sentenced". The words in italics were subs. by the A.O.1937, for "the Government of India or the Government of the place".

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