ROHIT RANJAN Vs. UNION OF INDIA
LAWS(SC)-2022-7-10
SUPREME COURT OF INDIA
Decided on July 08,2022

Rohit Ranjan Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) Issue notice.
(2.) Service on the Union of India be effected through the office of the Central Agency.
(3.) In the meanwhile, there will be an interim order restraining the the respondent-authorities from taking coercive steps against the petitioner to take him into custody in connection with the anchoring/telecast of DNA on 1/7/2022.;


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