Section 55A.   [ View Judgements ]

Definition of appropriate Government


Section 55A. Definition of appropriate Government
1[55A. Definition of "appropriate Government".

In sections fifty-four and fifty-five the expression "appropriate Government" means, --

(a) In case where the sentence is a sentence of death or is for an offence against any law relating to a matter to which the executive power of the Union extends, the Central Government; and

(b) In case where the sentence (whether of death or not) is for an offence against any law relating to a matter to which the executive power of the State extends, the Government of the State within which the offender is sentenced.]

1. Subs. by the A.O.1950, for section 55A which had been ins. by the A.O.1937.

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