“Cancel licenses of lawyers who were part of violence”, demands IPS association

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Stating that courts should treat all the parties “equitably”, the Central IPS Association demanded,

 “All lawyers who were part of the violence should be identified, and befitting legal action, including cancellation of their licenses, should be initiated.”

The statement was issued in the wake of protest staged by Delhi police on Tuesday demanding action against lawyers who were part of violence. Videos of certain advocates assaulting policemen in court premises on Monday have surfaced in social media.

Even the Bar Council of India condemned this act of violence in its letter addressed to the District Bar Associations of Delhi and said that strict action could be taken against guilty Advocates. Reportedly, an FIR has been registered in this behalf with the Saket Police Station.

Condemning the attacks, the General Body Meeting of the Central IPS Association resolved,

“Police personnel are entitled to the same human rights as anyone else in the country and these ought to be stoutly defended.”