Home / Latest News / Judiciary defeats Donald Trump yet again as US Judge blocks his Transgender Military Ban

Judiciary defeats Donald Trump yet again as US Judge blocks his Transgender Military Ban

November 2, 2017

Trump had announced in July that he would ban transgender people from the military.

President Trump upset
President Trump upset                             pic by youtube

On Monday, a Federal Judge in Washington blocked President Donald Trump from banning transgender people from serving in  U.S. military, handing a victory to the transgender service members who accused the President of violating their Constitutional Rights.

Donald Trump announced in July that he would ban transgender people from military; in a move that’d reverse former President Barack Obama’s policy of accepting them & also halt years of efforts to eliminate barriers to military service based on sexual orientation/gender identity.

In August, the transgender service members sued to try to block the ban, which hadn’t yet gone into effect & U.S. District Judge Colleen Kollar-Kotelly granted them an injunction halting enforcement of it until their case is resolved.

The transgender service members asserted that President Trump’s policy violated their Rights to due process & equal protection under the law under the US Constitution. Kollar-Kotelly said that the plaintiffs’re likely to succeed in their claim that the ban’s unconstitutional because the administration’s reasons for it “don’t appear to be supported by any facts.”

After Donald Trump announced his policy on Twitter, he signed a memorandum in August that directed the military not to accept transgender people as recruits, and halted the use of govt. funds for sex-reassignment surgeries for active-duty personnel, unless the process was already underway.

“This’s a hugely important decision & confirms that transgender people can & should be able to serve in the military if they’re qualified to do so,” said the plaintiffs’ lead attorney, Jennifer Levi.

However, the Justice Department said it was disappointed with the ruling & is evaluating its next steps.

Source PTI

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