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Home / Latest News / Amritsar Train Accident: Complaint case filed against Navjot Singh Sidhu’s Wife for failure in discharging her Duties

Amritsar Train Accident: Complaint case filed against Navjot Singh Sidhu’s Wife for failure in discharging her Duties

October 23,2018:

On Monday, a Complaint case was filed against Punjab Minister Navjot Singh Sidhu’s wife, seeking registration of a case against her for failing to discharge her duties that led to death of nearly 60 people in a train accident in Amritsar on Friday.

Amritsar Train Accident
Amritsar Train Accident

Complaint claimed that Navjot Kaur Sidhu, who was Chief Guest at a Dussehra function in Amritsar, and Organisers were solely responsible for incident.

Complaint further states that court should therefore take cognizance of the matter and order a trial against her.

Case has been filed by Social Activist Tamanna Hashmi in Court of Chief Judicial Magistrate Arti Kumari Singh, who has fixed date of November 3 as for hearing.

Four people from Bihar were killed in the tragic incident.

Social Activist Hashmi, in his complaint, has contended that a large crowd had gathered on occasion of “Ravan Vadh” in Amritsar on the fateful day due to presence of Navjot Kaur Sidhu, a Former MLA and Wife of Minister.

It was Kaur’s presence at the function and her emotive speech led to a surge in crowd that spilled over to Railway Track, the complaint states.

Besides, all Security Personnel present at venue were engaged in providing safety and security to Kaur, instead of controlling the crowd, members of which mere mowed down by a train near the Joda Phatak, when they were watching the burning of a Ravan effigy while standing on the railway tracks, it added.

Hashmi alleged that Kaur, who was a doctor by profession, instead of helping victims, fled the scene and made a false alibi that she was not present at site when the accident occurred.

Complaint thus prays for initiating a case against Navjot Kaur Sidhu under Indian Penal Code Sections 295 (injuring or defiling place of worship with intent to insult the religion of any class), 336 (act endangering life or personal safety of others) and Section 504 (intentional insult with intent to provoke breach of the peace) among others.

If held guilty, Accused could be sent to jail for three months upto two years.

Source PTI

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