MeitY: Social Media Intermediaries to Take Permission Before Launching AI Products in Country  ||  NBDSA Imposes Penalty on Several News Channels for Spreading Communal Hatred  ||  NBDSA Issue Guidelines For Broadcasting Information Related to LGBTQIA+ Community  ||  Gauhati High Court Frames Policy For Persons With Disabilities  ||  All. HC: Bail Granted to Assessee Since Proceedings u/s 70 and 74 of GST Act Pending for Too Long  ||  Kar. HC: Deflection From Terms of Compromise Will Lead to Re-Imposition of Conviction Order  ||  Supreme Court: MPs/MLAs Cannot Claim Immunity Under Constitution of India For Receiving Bribe  ||  Delhi High Court: Wife Igniting Animosity and Hostility in Child Against Father Amounts to Cruelty  ||  SC: Legal Representatives Not Responsible to Discharge Contractual Obligations of Deceased  ||  SC: Amend Arbitration Act For Prescribing Limitation Period For Applications u/s 11 of the Act    

Delhi HC: Gold Smuggling Without Threatening Economic Security of India is not a ‘Terrorist Act’ - (06 Jun 2022)

CRIMINAL

Delhi High Court has held that mere smuggling of gold without any connection to threatening economic security or monetary stability of India cannot be considered as a terrorist act under the Unlawful Activities (Prevention) Act.

Tags : DELHI HIGH COURT   UAPA   GOLD SMUGGLING  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved