Animals Have ‘Fundamental Right To Life’: Tripura HC Bans Animal/Bird Sacrifice In Temples

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“Sacrifice of an animal in a temple, not being an essential part of religion, is also violative of Article 21 of the Constitution of India.”

The Tripura High Court has, in an important judgment , banned animal/birds sacrifice in the temples of the state observing that the animals also have fundamental right to life under Article 21 of the Constitution of India.

No person including the State shall be allowed to sacrifice of any animal/bird within the precincts of any one of the temples within the State of Trip Tripura, declared the bench comprising of the Chief Justice Sanjay Karol and Justice Arindam Lodh. It said that the sacrifice of an animal in a temple not being an essential part of religion, is also violative of Article 21 of the Constitution of India.

Allowing the PIL, the bench held that the act of the State of offering one goat every day, for a sacrifice in the Mata Tripureswari temple and other  temples on certain occasions, lacks the essence of economic, commercial, political or secular character and hence, the action of the State in offering such an animal for sacrifice is neither permissible under the Indian Constitution nor any statute.

Source : Livelaw.com