Cow Vigilantism: SC Issues Contempt Notice to States

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January 30, 2018

The Supreme Court of India yesterday issued contempt notices to the States of Rajasthan, Haryana and Uttar Pradesh in consequence of a Petition instituted in the Apex Court seeking contempt proceedings against the States for not taking effective measures and action to prevent violence in the name of cow vigilantism. The Contempt Petition has been filed for the alleged willful disobedience committed by the States of Haryana, Rajasthan and Uttar Pradesh of order dated September 06, 2017 passed by the Supreme Court.

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The petition also alleges that in the recent months there have been several incidents of lynching against Muslims in the mentioned States which have been reported after Supreme Court’s order of September, 2017. Here it would be pertinent to mention that the Apex Court vide its order dated September 06, 2017 had while hearing a PIL issued direction to every State Government to appoint a Senior Police Officer as Nodal Officer in each District to prevent incidents of cow vigilantism. The Bench headed by Chief Justice Dipak Mishra had also issued direction to the Chief Secretaries of State Governments to file a status report indicating the incidents of cow vigilantism and measures taken to curb those incidents.

In view of the aforesaid allegations of the Petitioner, the Supreme Court Bench headed by Chief Justice Dipak Misra has now issued contempt notices to the States of Haryana, Rajasthan and Uttar Pradesh. The replies and response of States have been sought in the matter by April 3.

The Contempt petition has been initiated by Tushar Gandhi, the great grandson of Mahatma Gandhi and PIL in which the Supreme Court had passed order in September last year was also lodged by Tushar Gandhi.