Love Jihad case- SC Orders Hadiya to be sent back to College

0
187

November 28, 2017

The Supreme Court pronounced its order in much touted Hadiya case yesterday. The Supreme Court Three-Judge Bench headed by Chief Justice Dipak Misra interacted with Akhila @Hadiya in the Court and posed questions that basically pertained to her qualifications, interest in studies, perception of life and what she intends to do in future.

Keeping in view the desires expressed by Hadiya, the Supreme Court has directed that Hadiya shall be taken to Salem in Tamil Nadu to pursue her internship/housemanship. The Supreme Court has further directed the college to admit her and to allow the facility of a room or a shared room in the hostel as per practice in order to enable her to continue her internship/housemanship afresh. The Court in the case has firmly stated that Our directions are to be followed in letter and spirit by all concerned.

The Court in the case has also directed the State of Kerala to make all necessary arrangements so that she can travel to Salem at the earliest and also accepted Hadiya’s request to be accompanied by policewomen in plainclothes.

Brief background of ‘Love Jihad’ case

Originally known as Akhila Ashokan, Hadiya is daughter of ex-serviceman KM Ashokan. Akhila embraced Islam and took the name Hadiya without informing her parents. Aggrieved by the conversion, Hadiya’s parents lodged a complaint and habeas corpus petition in January, 2016 alleging it to be a matter of Love Jihad, wherein Muslim men and boys target non- Muslim girls to embrace Islam. Thereafter, Hadiya married Shefin Jahan last December. Subsequently, Hadiya’s father filed another petition. In May this year High Court nullified Hadiya’s marriage and also directed that she should not interact with outsiders as she was a weak girl vulnerable to exploitation.

Thereafter Hadiya’s husband moved the Supreme Court against High Court’s order nullifying the marriage. The Supreme Court in the case prima facie opined that the High Court had no authority to nullify the marriage and ditected the National Investigation Authority (NIA) to probe in the matter and report if there was any wider angle in the case.

The matter at present is sub judice with the Supreme Court.

The Court’s order can be accessed here.