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Karnataka HC: Right to Defend Cannot be Illusory - (17 Jun 2022)

CRIMINAL

Karnataka High Court has directed the National Investigation Agency (NIA) to furnish to the accused, all the documents and evidence collected prior to NIA probe in 2020 Bangalore riots case, as the accused is entitled to a fair trial.

Tags : KARNATAKA HIGH COURT   FAIR TRIAL   NIA  

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