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Meghalaya HC Directs to Provide Necessary Facilities to BA Student to Attend Virtual Classes - (29 Jun 2021)

CRIMINAL

Meghalaya High Court has directed the jail authorities to provide a BA student, who is accused in a case concerning gang rape of a 16 year old minor girl, necessary facilities required for attending virtual classes, while rejecting his bail application.

Tags : MEGHALAYA HIGH COURT   BA STUDENT  

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