Akhilesh Yadav seeks Allahabad HC approval to set up fast track courts

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Akhilesh Yadav

Akhilesh Yadav, Chief Minister, Uttar Pradesh in a letter to Chief Justice D.Y. Chandrachud has sought the Allahabad High Court’s approval to set up fast track courts in all districts of UP.

In the letter, the UP Chief Minister stated that the move was necessitated by the need to bring prompt justice to victims of crimes against women, and to ensure swift punishment for the perpetrators of such crimes. The letter also requested the High Court to give its consent to the same.

A state government spokesperson said that the Chief Minister, in his letter mentioned that the safety and honour for women was a matter of the highest importance in his government and that no stones would be left unturned to create a safe and secure environment for women in the state. The Chief Minister has also said that to prevent any such future crimes, it was of the paramount importance that prompt justice is done, cases dispensed urgently and the criminals punished at the earliest.

The state government has come under increasing pressure to tackle crimes against women, after a recent spate of such incidents took place across the state. This also includes the now infamous Badaun rape and murder case, in which two sisters were allegedly raped and then hanged from a tree by the perpetrators.