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SC: Stringent Provisions of NDPS Still Requires Establishing Prima Facie Case - (06 Aug 2020)

NARCOTICS

Supreme Court has observed that stringent provisions of the Narcotics Drugs and Psychotropic Substances Act, 1985 do not dispense with the requirements of prosecution to establish a prima facie case beyond reasonable doubt.

Tags : SUPREME COURT   ESTABLISHING PRIMA FACIE CASE  

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