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

6. Previous sanction of the Central Government for arrest or prosecution.-

No person shall be arrested or prosecuted in respect of any offence under section 3 except with the previous sanction of the Central Government or such officer or authority as may be authorised by that Government by order in writing in this behalf.



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




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