Padmaavat Row: SC again cripples the Efforts to Stop the Movie’s Screening

January 23, 2018

Now this is being stretched too far and Padmaavat movie protestors are not ready to settle their rift with screening of one of the most sensationalized movies of our times.

We had reported earlier that Supreme Court had stayed the ban imposed on screening of the controversial flick by four States including Gujarat, Rajasthan, Madhya Pradesh and Haryana (read here).

Aggrieved by the aforesaid Apex Court’s order of January 18, the States of Madhya Pradesh and Rajasthan had moved the Bench seeking modification of the impugned order. Consequently, the matter was taken up by the Supreme Court Bench today and the Bench has categorically remarked that “Let people who don’t like the movie not watch it. We are not going to modify our order.”

As the freedom of speech and expression reigns, the Apex Court is not leaving any stone unturned in defying the efforts of Karni Sena to stop Padmaavat’s screening. Some notable remarks have been made by the Bench while stifling the efforts to sabotage the screening of the movie. The Bench has been reported to remark that 100 people cannot create some problem in a particular area and the State cannot say there is a law and order problem.

The movie is set to hit the theatres on January 25.

Read Padmaavat’s timeline and judicial maneuver in safeguarding freedom of speech and expression here:

Breaking: Supreme Court Stays Ban Imposed on Screening of “Padmaavat”

Padmaavat Row: SC rejects Petition to Stay Movie’s Release

Padmaavat Row- SC Refuses to Interfere before CBFC approval

 

About the Author

Shilpi Sharan

- Shilpi Sharan is the Editor at Vakilno1.com - an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.