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Delhi HC Seeks Police Response on Plea Challenging Sanction to Prosecute Accused for Delhi Riots - (11 Nov 2020)

CRIMINAL

Delhi High Court has sought response of police on a plea by an accused, booked under the stringent anti-terror law Unlawful Activities (Prevention) Act (UAPA), 1967 challenging the sanction granted to prosecute him in a case related to the northeast Delhi riots.

Tags : DELHI HIGH COURT   SANCTION TO PROSECUTE ACCUSED FOR DELHI RIOTS  

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