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J&K&L HC Grants Bail to Accused Charged Under UAPA - (26 May 2022)

CRIMINAL

Jammu and Kashmir and Ladakh High Court has granted bail to a man booked under Unlawful Activities (Prevention) Act, 1967, merely because he was seen in the company of a member of a terrorist organization.

Tags : JAMMU & KASHMIR & LADAKH HIGH COURT   BAIL   UNLAWFUL ACTIVITIES (PREVENTION) ACT   1967  

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