Can tradition be above the constitution: Supreme Court – Legal News

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Can tradition be above the constitution: Supreme Court

The Supreme Court asked the Nair Sabha that challenged the entry of women in Sabarimala temple, whether the old traditions can override provisions of the constitution. The Court while hearing the petition challenging the entry of women in the Kerala temple asked Nair Sabha counsel: “Can you tell women not to visit a temple to worship,”

The senior advocate Indira Jaising representing the intervening organization, “Happy to Bleed”, argued that men’s inability to control their temptation should not prevent women to enter a place of worship.  She further argued that it is not justified to prohibit women from entering the temple premises just because men need to observe celibacy for 41 days.

The Apex Court bench will take the matter for further hearing on April 13, 2016.

Supreme Court dismisses plea for cancelling the Reliance Jio’s 4G licence

The Supreme Court rejected a plea filed by NGO Centre for Public Interest Litigation (CPIL) demanding the cancellation of Reliance Jio’s 4G licences on various counts including the unpleasant comments in a draft CAG report.

CPIL contended that Reliance was given the 4G licence for data services and not for voice telephony which was acceptable latter. The Court dismissed the plea by NGO and left the matter on spectrum user charges to the government.

Addressing the argument by CPIL and CAG in its draft report which had commented on the matter, the court said that the mistake committed by CAG was to compare the 3G and BWA (4G) spectrum. Further, the main source of income for mobile companies are data services and not voice telephony services.

Haryana Police adds gangrape to the FIR during Jat agitation

After rejecting the gangrape reports at Murthal during the Jat agitation, the Haryana Police added a section on gangrape to the FIR in the case. The Haryana police received two anonymous letters from women stating that they had been sexually assaulted.

The Haryana Police told the Punjab and Haryana High Court, that since both the communications reveal the commission of offence under Section 376D of the Indian Penal Code, the relevant Section has been added and further investigation will be conducted on these communications.

The High Court has taken had taken suo motu notice of media reports that some women travelling on the Delhi-Ambala Highway were allegedly gangraped by rioters during the Jat agitation.