No Law can prevent women to enter any place of worship : Bombay HC – Legal News

No Law can prevent women to enter any place of worship : Bombay HC

The Bombay High Court has said that no law can prevent women from entering any place of worship in response to a Public Interest Litigation (PIL) filed by activist Vidya Bal and senior advocate Nilima Varta. This verdict directly challenges age-old religious beliefs and traditions which may lead to far-reaching consequences.

The PIL was filed by the activist Vidya Bal for allowing the women to enter the sanctum sanctorum of the world-famous Shani Shingnapur Temple in Maharashtra’s Ahmednagar district. According to the old tradition and rules of the temple women have been debarred from entering the main platform of the temple for ages.

Several women activist groups have expressed their happiness over the Bombay High Court’s verdict, as women empowerment and equality received a new boost today.

PIL to increase judges’ retirement age dismissed by Supreme Court

The Supreme Court declined a Public Interest Litigation (PIL) seeking to increase the retirement age of the apex court judges. The Supreme Court bench comprising of Justice R. Banumathi and Justice Uday Umesh Lalit told the petitioner Vibhor Anand that the age of a judge was different from the retirement age which was prescribed under the constitution.

The clause 2 of the constitution’s article 124 says: “Every judge of the Supreme Court shall be appointed by the President by warrant under his hand and seal after consultation with such of the Judges of the Supreme Court and of the High Courts in the States as the President may deem necessary for the purpose and shall hold office until he attains the age of sixty-five years.”