UN hopes SC to review stand on Section 377 after third gender verdict

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United Nations

Ban_Ki-moonUN has appreciated and welcomed Supreme Court’s historic ruling declaring transgenders as a third gender. UN has also expressed hope that the outcome of the review of its decision on the criminalization of consensual same sex relationships will be dealt with some leniency as well. The third gender decision has brings with hope that the Supreme Court will change its stance on Section 377.

Speaking on the verdict, Stephane Dujarric, spokesperson for UN Secretary General Ban Ki-moon said, “The decision officially recognises a third gender in law and confirms that discrimination on grounds of gender identity is impermissible under the Indian Constitution.”  He also said, “It should pave the way for reforms that make it easier for transgender people in India to obtain legal recognition of their gender identity, as well as access to employment and public services,” adding that the Office for the High Commissioner for Human Rights also welcomed the ruling.

The UN Secretary-General has often spoken against the criminalization of homosexuality. Also Navi Pillay,  Chief, UN Human Rights had showed displeasure at the re-criminalisation of consensual same-sex relationships in India, calling it “a significant step backwards” for the country.

The third gender ruling has come with some new born hope for the country on the stand of criminalizing homosexuality and acts that discriminate on the basis of gender identity and sexual orientation.

Also Read: Third gender status to be allotted to transgender or eunuchs says SC