हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / सुप्रीम कोर्ट का बड़ा फैसला, सेना के जवान तैनाती की जगह डाल सकेंगे वोट

सुप्रीम कोर्ट का बड़ा फैसला, सेना के जवान तैनाती की जगह डाल सकेंगे वोट

सुप्रीम कोर्ट ने सेना के जवानों के मतदान अधिकारों से जुड़ा एक बड़ा फैसला दिया है। लोकसभा चुनाव से पहले सुप्रीम कोर्ट ने सांसद राजीव चंद्रशेखर की याचिका पर सुनवाई करते हुए सैनिकों के हक में ये फैसला सुनाया। कोर्ट ने देश के उन जवानों को वोट देने का अधिकार दिया है जो देश की सुरक्षा के लिए अपने घरों, अपने शहरों से दूर किसी अन्य इलाके मे सरहद पर तैनात रहते हैं जिसके चलते वो चुनाव में वोट नहीं डाल पाते थे।

Indian Army
Indian Army

राजीव चंद्रशेखर सैनिकों को चुनावी प्रक्रिया में अधिकार दिलाने की लड़ाई काफी लंबे समय से लड़ रहे थे। जिसके बाद सुप्रीम कोर्ट का ये फैसला आया है।

ऐसे सभी सैनिक जो शांति वाली जगहों यानी पीस स्टेशन पर तैनात हैं वो खुद और उनके परिवार वाले उस जगह पर आम वोटर की तरह रजिस्ट्रेशन कराकर लोकतंत्र के महापर्व का हिस्सा बन सकेंगे।
अब तक सैनिकों को पोस्टल बैलेट का अधिकार मिला हुआ था। इन्हें आम तौर पर सर्विस मतदाता माना जाता है।

राजीव चंद्रशेखर ने फैसले का स्वागत करते हुए कहा कि वो लंबे समय से इस मांग को पूरा कराने की जद्दोजहद में लगे थे लेकिन सरकारी तंत्र की अनदेखी के बाद वो अदालत पहुंचे जहां से अब ये बड़ा फैसला सुनाया गया है।

 

Source

Facebook Comments

 
 
TOI

TOI

Hindu

TOI Hindu

Hindu

Hindu Hindu

Hindu

TOI

TOI Four Pillars of Democracy Four Pillars of Democracy             by Satish TOI

TOI

TOI

Delivery Boy Delivery Boy                    by Satish Painting India Saffron Painting India Saffron Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Let Justice Be Let Justice Be Pakistan Democracy Pakistan Democracy

Hindu

Hindu Hindu Hindu

Hindu

Hindu Hindu

TOI

pinterest

Hindu Soaring of Oil Prices pic by indiaone If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish America First Walk Your own Talk Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Time to straighten up Time to straighten up                pic by TOI

Hindu Hindu

150425_-_farmers_a_2384764f

Hindu

TOI

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption]

IBN IBN

TOI

Hindu Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Hindu State of Affairs Women Safety: State of Affairs             pic by mangal ALL_1_Theme_01A_24_2383617g

Hindu

Acheche DIn Acheche Din     pic by sify Missing the Point Missing the Point pic by english blog Donald Trump’s immigration ban Donald Trump’s immigration ban

TOI

UIDAI Leaks UIDAI Leaks TOI Job Hazards Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG TOI State of Two Nations State of Two Nations               pic by sandeep Alligator vs Litigator Alligator vs Litigator State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

Hindu

Hindu Cartoon Belts are for Dogs Belts are for Dogs Tax Reforms    by Hindu Tax Reforms by Hindu Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Netas in Election mode Netas in Election mode

TOI

Demonitisation Diaries Demonitisation Diaries                                                       by sify Hindu NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

Hindu

Download our App
ios icon
android icon
 
 
 

Check Also

Supreme Court of India

तेजाब हमला निर्मम अपराध, किसी भी तरह क्षमा योग्य नहीं : सुप्रीम कोर्ट

सुप्रीम कोर्ट ने तेजाब हमले को ‘असभ्य व निर्मम’ करार देते हुए कहा कि यह अपराध क्षमा करने योग्य नहीं है। शीर्ष अदालत ने दो दोषियों को पीड़ित लड़की को डेढ़-डेढ़ लाख रुपये अतिरिक्त मुआवजा देने का आदेश देते हुए ...

Leave a Reply

Your email address will not be published. Required fields are marked *