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  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 32   [ View Judgements ]

Procedure when youthful offender under detention in a Reformatory School is again convicted and sentenced


When a youthful offender during his period of detention in a Reformatory school is a gain convicted by a Criminal Court, the sentence of such Court shall commence at once, notwithstanding anything to the contrary in section 397 of the [1] Code of Criminal Procedure, 1882 , (10 of 1882) but the Court shall forthwith report the matter to the State Government, which have power to deal with the matter in any way in which it thinks fit.

FOOTNOTES:

1. The relevant provisions of the Code of Criminal Procedure, 1898 (5 of 1898) may now be referred to.

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