Section 64.   [ View Judgements ]

Sentence of imprisonment for non-payment of fine


Section 64. Sentence of imprisonment for non-payment of fine

1[In every case of an offence punishable with imprisonment as well as fine, in which the offender is sentenced to a fine, in which the offender is sentenced to a fine, whether with or without imprisonment,

And in every case of an offence punishable 2[with imprisonment or fine, or] with fine only, in which the offender is sentenced to a fine,]

It shall be competent to the Court which sentences such offender to direct by the sentence that, in default of payment of the fine, the offender shall suffer imprisonment for a certain term, which imprisonment to which he may have been sentenced or to which he may be liable under a commutation of a sentence.

1. Substituted on wef the first day of January, 1883 by the INDIAN PENAL CODE AMENDMENT ACT, 1882

2. Ins. by Act 10 of 1886, sec.21(2).

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