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HC dismisses Daati Maharaj’s petition in sexual assault case

November 14, 2018:

Daati Maharaj and the Rape Case
Daati Maharaj and the Rape Case

On Wednesday, Delhi High Court dismissed self-styled preacher Daati Maharaj’s petition for review of its decision transferring probe into the rape case against him to the CBI.

Bench comprising of Chief Justice Rajendra Menon & Justice V K Rao passed the order on Maharaj’s petition seeking review of the court’s October 3 order.

Court had on October 3 transferred the probe to the Central Bureau of Investigation (CBI) on the petition of a woman, who had alleged that she was sexually assaulted by the preacher.

High court had said that the manner in which the probe was carried out by police “casts a shadow on the investigation”.

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