Unlawful Activities (Prevention) Act, 1967 -Payment of extortion money does not amount to terror funding. Not satisfied that a case of conspiracy has been made out at this stage only on the ground that the Appellant met the members of the organization. Not agree with the prosecution that the amount is terror fund. At this stage, it cannot be said that the amount seized from the Appellant is proceeds from terrorist activity. There is no allegation that Appellant was receiving any money. On the other hand, the Appellant is accused of providing money to the members of organisation

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