SC Directs to File names of Haj Pilgrim Fifth Time Applicants

0
600

January 31, 2018

Three-Judge of the Supreme Court headed by Chief Justice Dipak Misra in the case Kerala State Haj Committee v. Union of India has as an ad-interim measure directed the Additional Solicitor General to file a statement with regard to Haj Pilgrimage applicants who have crossed the age of 65 years and are below 70 years are fifth time applicants, and have never been able to go for pilgrimage.

Advertisement

The matter has been next listed for hearing on February 19, 2018.

Read the order here.