हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / सुप्रीम कोर्ट ने खारिज की दलित शब्द के प्रयोग के खिलाफ दायर याचिका

सुप्रीम कोर्ट ने खारिज की दलित शब्द के प्रयोग के खिलाफ दायर याचिका

सुप्रीम कोर्ट ने अनुसूचित जाति के सदस्यों के लिये ‘दलित’ शब्द का इस्तेमाल नहीं करने संबंधी मीडिया को दिये गये केंद्र के परामर्श को चुनौती देने वाली याचिका सोमवार को खारिज कर दी।

Supreme-Court-India
Supreme-Court-India

प्रधान न्यायाधीश रंजन गोगोई और न्यायमूर्ति संजीव खन्ना की पीठ ने कहा कि वह सूचना एवं प्रसारण मंत्रालय के 2018 के परामर्श को चुनौती देने वाली याचिका पर विचार नहीं करना चाहती। मंत्रालय ने निजी टेलीविजन चैलनों को दलित शब्द के स्थान पर अनुसूचित जाति शब्द का प्रयोग करने की सलाह दी थी।

याचिकाकर्ता वीए रमेश नाथन की ओर से वरिष्ठ अधिवक्ता कपिल सिब्बल ने इस परिपत्र की वैधता पर सवाल उठाया और कहा, ‘भारत सरकार मेरी पहचान पर सवाल उठाते हुये ऐसा परिपत्र कैसे जारी कर सकती है।’

पीठ इस तरह की दलील से प्रभावित नहीं हुई और उसने कहा कि इस समय ऐसी याचिका पर विचार करने में हमारी दिलचस्पी नहीं है। इसे खारिज किया जाता है। सूचना एवं प्रसारण मंत्रालय ने सात अगस्त, 2018 को एक परिपत्र जारी कर सलाह दी थी कि मीडिया को अनुसूचित जाति के सदस्यों के लिये ‘दलित’ शब्द के इस्तेमाल से गुरेज करना चाहिए।

मंत्रालय ने कहा कि इस समुदाय के सदस्यों के बारे में सभी सरकारी कार्यो, मामलों, प्रमाणपत्रों आदि में सिर्फ अनुसूचित जाति शब्द का इस्तेमाल किया जाना चाहिए।

 

Source

Facebook Comments

 
 

TOI

TOI Tax Reforms    by Hindu Tax Reforms by Hindu

IBN IBN

TOI

Acheche DIn Acheche Din     pic by sify UIDAI Leaks UIDAI Leaks Hindu Four Pillars of Democracy Four Pillars of Democracy             by Satish Hindu Demonitisation Diaries Demonitisation Diaries                                                       by sify 150425_-_farmers_a_2384764f

Hindu

Hindu Hindu

pinterest

Donald Trump’s immigration ban Donald Trump’s immigration ban Belts are for Dogs Belts are for Dogs Soaring of Oil Prices pic by indiaone

TOI

Job Hazards Let Justice Be Let Justice Be

TOI

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports

TOI

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Hindu Netas in Election mode Netas in Election mode State of Two Nations State of Two Nations               pic by sandeep Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG TOI Delivery Boy Delivery Boy                    by Satish Hindu Hindu Hindu Hindu TOI Painting India Saffron Painting India Saffron Hindu Hindu Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Time to straighten up Time to straighten up                pic by TOI

Hindu

Missing the Point Missing the Point pic by english blog

TOI

TOI

Hindu Hindu

TOI

Hindu Hindu

Hindu

Hindu

Hindu

Hindu

NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks TOI

TOI

America First Walk Your own Talk

Hindu

TOI State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI ALL_1_Theme_01A_24_2383617g

Hindu

Pakistan Democracy Pakistan Democracy

...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

TOI State of Affairs Women Safety: State of Affairs             pic by mangal Cartoon

Hindu

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Alligator vs Litigator Alligator vs Litigator Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify  
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 *