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Extradition Act, 1962


29.  Power of Central Government to discharge any fugitive criminal.

If  it appears  to the  Central Government that by reason of  the trivial nature of the case or by reason of the application for the  surrender or  return of  a fugitive  criminal not  being made  in good  faith or  in the  interests of  justice or  for political  reasons  or  otherwise, it  is unjust  or inexpedient  to surrender  or return  the  fugitive criminal,  it may, by order, at any time stay any proceedings under this  Act and  direct any  warrant issued or endorsed under this Act to  be cancelled  and the  person for whose arrest the warrant has been issued or endorsed to be discharged.



Extradition Act, 1962 Back




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