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The Anti-Apartheid (United Nations Convention) Act, 1981

5. Place of trial.-

Any person committing an offence under section 3 may be tried for the offence in any place in which he may be found or in such other place as the Central Government may, by general or special order, published in the Official Gazette, direct in this behalf.



Anti-Apartheid (United Nations Convention) Act, 1981 Back




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