Supreme Court of India wants Hate Speeches to be curbed

The Supreme Court of India wants Hate Speeches to be curbed and have sent a Notice to the Central Government.

The Supreme Court issued notice to the central government on a petition seeking framing of guidelines to curb elected representatives from delivering hate speeches in pursuance of their political goals, reports Indian Today

An SC bench headed by Chief Justice Altamas Kabir issued the notice after senior counsel told the court that such leaders deliver hate speeches repeatedly, inflaming regional, religious and ethnic passion and that such leaders, if arrested after making the hate speech, repeat their actions upon being released on bail. He urged that the rule of law should be strengthened and such leaders not be permitted to repeatedly make hate speeches.

The notice was also issued to the Election Commission of India, and the Maharashtra and Andhra Pradesh governments. The public interest litigation (PIL) was filed by the voluntary organisation Pravasi Bhalai Sangathan.

The Supreme Court of India observed that civil society too had a role in curbing such tendencies.

Recent Cases of Hate Speeches by Political Leaders

In January , A Hyderabad court  admitted a criminal petition against Majlis-e-Ittehadul Muslimeen (MIM) MLA Akbaruddin Owaisi for his inflammatory remarks , allegedly hurting sentiments of a community.

Also in January this year, Hindu religious leader Swami Kamlananda Bharati was  sent to jail for allegedly making a hate speech and promoting enmity on grounds of religion and race.

In Feburary 2013,  A court in Delhi directed Delhi Police to lodge an FIR against Maharashtra Navnirman Sena chief Raj Thackeray for allegedly branding Muslims from north India as insurgents and threatening them to throw out of the state.

Recently (in the first week of March) BJP leader Varun Gandhi has been acquitted in the second of two cases that accused him of delivering hate speeches in Uttar Pradesh ahead of the national elections in 2009.

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