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Supreme Court Orders Protection for Nikah Halala Petitioner Attacked With Acid - (17 Sep 2018)

Supreme Court has ordered security for Shabnam Rani, petitioner in nikah halala and triple talaq case, seeking protection after facing an acid attack on 13 September, 2018 at Bulandshahr in Uttar Pradesh.

Tags : SUPREME COURT   SHABNAM RANI   ACID ATTACK   NIKAH HALALA  

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