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7. Detention orders not to be invalid or inoperative on certain grounds.-

No detention order shall be invalid or inoperative merely by reason- (a) that the person to be detained thereunder is outside the limits of the territorial jurisdiction of the Government or the officer making the order of detention; or (b) that the place of detention of such person is outside the said limits.



Prevention of Illicit Traffic in Narcotic Drugs and Psychotropic Substances Act, 1988 Back




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