Kathua Rape case: SC Shifts Trial from J&K to Court in Pathankot

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May 08, 2018

In yet another effort to restore justice to Kathua rape victim, the Supreme Court yesterday shifted the trial of the case from the State of Jammu & Kashmir to the Pathankot in Punjab. In order to ensure security and safety of witnesses, the Supreme Court has directed the trial to be held in-camera.

The Three-Judge Bench of the Supreme Court headed by CJI Dipak Misra while vacating the stay on trial it had imposed earlier also directed that the trial in Pathankot shall be held on a day-to-day basis. The Bench also directed that the trial shall be conducted by the Pathankot District and Sessions Judge.

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