Babri Masjid Case- SC Fixes Next Hearing on February 08

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December 05, 2017

The controversial batch of appeals pertaining to the Ram-Janmbhoomi- Babri Masjid Title was taken up by the Supreme Court today. Three-Judge Supreme Court Bench headed by Chief Justice of India Dipak Misra commenced the hearing in the matter today.

Reportedly, 13 appeals have been filed against the 2010 judgment of High Court of Allahabad whereby the High Court ruled that the disputed land shall be divided into three parts in which the site of Ramlala idol would go to the party representing Ram Lalla Virajman, Sita Rasoi and Ram Chabutara would go to Nirmokhi Akhara and the Sunni Wakf Board would get the rest of the disputed land.

The Supreme Court Bench today has scheduled the next date of hearing in the case on February 08, 2018.