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The Armed Forces (Jammu and Kashmir) Special Powers Act, 1990

[Act No. 21 of 1990]

[10th September, 1990.]

An Act to enable certain special powers to be conferred upon members of the armed forces in the disturbed areas in the State of Jammu and Kashmir*.

BE it enacted by Parliament in the Forty-first Year of the Republic of India as follows:-



Armed Forces (Jammu and Kashmir) Special Powers Act, 1990 Back




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