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Home / International News / USA threatens to arrest ICC Judges if they charge any American with War Crimes

USA threatens to arrest ICC Judges if they charge any American with War Crimes

September 11, 2018

America threatened to slap financial sanctions & criminal charges on officials of the court.

US threatens ICC Judges with Arrest
US threatens ICC Judges with Arrest

The United States threatened Monday to arrest & sanction Judges & other officials of the International Criminal Court(ICC) if it moves to charge any American who served in Afghanistan with war crimes.

White House National Security Advisor John Bolton called the Hague-based rights body “unaccountable” & “outright dangerous” to the United States, Israel & other allies & said any probe of US service members would be “an utterly unfounded, unjustifiable investigation.”

“If the Court comes after us, Israel or other US allies, we’ll not sit quietly,” Bolton said.

He said that the United States was prepared to slap financial sanctions & criminal charges on officials of the Court if they proceed against any Americans.

“We will ban its judges & prosecutors from entering the United States. We will sanction their funds in the US financial system & we will prosecute them in the US criminal system,” Bolton said.

“We’ll do the same for any company or state that assists an ICC investigation of Americans.”

Bolton made the comments in a speech in Washington to the Federalist Society, a powerful association of legal conservatives.

Investigation into detainee abuse

Bolton pointed to an ICC prosecutor’s request in November 2017 to open an investigation into alleged war crimes committed by the US military & intelligence officials in Afghanistan, especially over the abuse of detainees.

Neither Afghanistan nor any other govt party to the ICC’s Rome Statute has requested an investigation, Bolton said.

He said the ICC could formally open the investigation “any day now.”

He also cited a recent move by Palestinian leaders to have Israeli officials prosecuted at the ICC for human rights violations.

“The United States will use any means necessary to protect our citizens & those of our allies from unjust prosecution by this illegitimate court,” Bolton said.

“We’ll not cooperate with the ICC. We will provide no assistance to the ICC. We certainly will not join the ICC. We will let the ICC die on its own.”

The ICC defended itself, noting it has the support of 123 member states & that even the United Nations Security Council has found it valuable, asking it in 2005 to investigate genocide in Darfur, Sudan.

“The ICC, as a judicial institution, acts strictly within the legal framework of the Rome Statute & is committed to the independent & impartial exercise of its mandate,” it said in a statement.

‘Threat’ to US sovereignty

Bolton said the main objection of President Donald Trump’s administration is to the idea that the ICC could have higher authority than the US Constitution & US sovereignty.

“In secular terms, we don’t recognize any higher authority than the US Constitution,” he said.

“This president will not allow American citizens to be prosecuted by foreign bureaucrats, & he will not allow other nations to dictate our means of self-defense.”

He also condemned the Court’s record since it formally started up in 2002, & argued that most major nations hadn’t joined.

He said it had attained just eight convictions despite spending more than $1.5 billion, & said that hadn’t stemmed atrocities around the world.

“In fact, despite ongoing ICC investigations, atrocities continue to occur in the Democratic Republic of the Congo, Sudan, Libya, Syria, & many other nations.” he added.

Bolton was strongly criticized by rights groups. Liz Evenson, associate international justice director at Human Rights Watch, said Bolton’s threats “show callous disregard for victims of atrocity crimes.”

“The slaughter of civilians in Syria, Myanmar & elsewhere shows the ICC is needed more than ever to act where it can,” Evenson added.

She said a move to block the complaints against US soldiers in Afghanistan & against Israel would show the US “more concerned with coddling serial rights abusers… than supporting impartial justice.”

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