Padmavati Row- SC Refuses to Interfere before CBFC approval

November 20, 2017

In a latest development to the recent trail of events witnessed prior to release of controversial flick “Padmavati”, the Supreme Court today again rejected a plea seeking direction to CBI (Central Bureau of Investigation) to register FIR against director and producer of the movie for defaming legendary Rani Padmavati and presenting distorted historical facts.

In the case today, Supreme Court’s Bench headed by Chief Justice Dipak Misra refused to interfere with the CBFC’s (Central Board of Film Certification) domain and remarked that It is still premature. We are apprised that the film has not yet received the certificate of Censor Board. Our interference will amount to prejudging of the matter.

Earlier on November 10 also the Supreme Court had refused to stay the release of the movie in a petition filed before the Court seeking to set up a Committee of historians to check the genuineness of the movie’s script so that Rani Padmavati was not incorrectly portrayed in the movie. The Petitioners also prayed that the release of the movie shall be stayed till alleged inaccuracies in portrayal (if any) were rectified by the Producers and Director of movie. While rejecting the petition in the case and, the Supreme Court stated that while certifying the movie, CBFC (Central Board of Film Certification) will follow the necessary guidelines (read here).

In the meanwhile the filmmakers have also delayed the release of the movie that was originally scheduled to be released on December 01, 2017.

About the Author

Shilpi Sharan

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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.