Section 75.   [ View Judgements ]

Enhanced punishment for certain offences under Chapter XII or Chapter XVII after previous conviction


Section 75. Enhanced punishment for certain offences under Chapter XII or Chapter XVII after previous conviction
1[75. Enhanced punishment for certain offences under Chapter XII or Chapter XVII after previous conviction.

Whoever, having been convicted,

(a) By a court in India, of an offence punishable under Chapter XII or Chapter XVII of this Code with imprisonment of either description for a term of three years or upwards,
(b) by a Court or tribunal in the territories of any Native Prince or State in India acting under the general or special authority of the Governor General in Council or of any Local Government, of an offence which would, if committed in British India, have been punishable under those Chapters of this Code with like imprisonment for the like term, shall be guilty of any offence punishable under either of those Chapters with like imprisonment for the like term, shall be subject for every such subsequent offence to transportation for life, or to imprisonment of either description for a term which may extend to ten years.

1. Substituted by the INDIAN PENAL CODE AMENDMENT ACT, 1910


 

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