UNHRC files intervention application against CAA in Supreme Court of India

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united nations commissioner

In a significant development, the United Nations Human Rights Commissioner (UNHRC) filed an intervention application in the Supreme Court in one of the petitions challenging the constitutional validity of the Citizenship Amendment Act 2019.

 The Ministry of External Affairs on Tuesday criticized this move by the UN body.

 In a press release, the MEA spokesperson said that India’s Permanent Mission in Geneva was informed on Monday evening by the UN High Commissioner for Human Rights that her Office had filed an Intervention Application in the Supreme Court of India.

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The MEA said that the Citizenship Amendment Act is an “internal matter” of India and concerns the “sovereign right of the Indian Parliament to make laws”.

 “We strongly believe that no foreign party has any locus standi on issues pertaining to India’s sovereignty”, MEA spokesperson Raveesh Kumar said.