BREAKING- Supreme Court Allows Entry of Women in Sabarimala Temple

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September 28, 2018

In yet another spree of historical judgments, the Supreme Court by 4:1 majority has allowed the entry of women of all age groups in Sabarimala Temple. The dissent judgment in the case was pronounced by Justice Indu Malhotra, who remarked that the Court shall not interfere in matters of deep religious sentiments.

While passing the landmark verdict, the Bench comprising of Chief Justice Dipak Misra, Justice R F Nariman, Justice A M Khanwilkar and Justice Y Chandrachud remarked that Women is not lesser or inferior to man. Partriarchy of religion cannot be permitted to trump over faith. Biological or physiological reasons cannot be accepted in freedom of faith.

Recent spree of verdicts by the Apex Court have been a remarkable one and strengthen women power in India. The judgment in Sabarimala temple case is yet another leaf which acclaims that women are not inferior and cannot be discriminated on religious grounds.