हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / Ayodhya Land ispute Matter: SC’s constitution bench to begin hearing on Feb 26

Ayodhya Land ispute Matter: SC’s constitution bench to begin hearing on Feb 26

February 20, 2019:

The Supreme Court will begin hearing the Ayodhya case on February 26.

CJI Ranjan Gogoi-Supreme Court of India
CJI Ranjan Gogoi-Supreme Court of India

The five-judge bench of the Apex Court led by Chief Justice of India Ranjan Gogoi will hear the Ram-Janmabhoomi Babri Masjid land dispute matter at 10.30am.

Besides the CJI, the other judges on the bench are Justice D Y Chandrachud, Justice Ashok Bhushan and Justice S Abdul Nazeer.

The hearing of the Ayodhya title suit case was deferred on Jan 27 following the non-availability of one of the five judges on the Constitution bench, Justice S A Bobde.

The Constitution bench will hear the appeals against the 2010 Allahabad High Court judgment, delivered in 4 civil suits, that the 2.77-acre land in Ayodhya be partitioned equally among three parties—the Sunni Waqf Board, the Nirmohi Akhara and Ram Lalla.

The Ayodhya matter has been pending before the top court since 2010. Last year, a bench led by the then Chief Justice Dipak Misra had indicated that the dispute would be heard on a day-to-day basis.

But it then had to adjudicate upon a preliminary issue raised by Muslim parties who demanded that the Supreme Court first constitute and decide the question as to whether a mosque was an integral part of Islam. They wanted the court to revisit a 1994 judgment.

On Sep 27, the Supreme Court settled the question by rejecting the contention by a 2-1 majority and refused to refer the matter to a Constitution Bench. With CJI Dipak Misra’s retirement, a new bench had to hear the land dispute case.

On Oct 29, a bench led by current CJI Ranjan Gogoi fixed the case for the first week of January before the “appropriate bench”.

A delay in settling the Ayodhya dispute has led to demands for an ordinance, or executive order for the early construction of a majestic Ram temple on the disputed site.

In an interview, Prime Minister Narendra Modi indicated that any decision on such an ordinance could be taken only after the completion of the judicial process.

Source Link

Facebook Comments

 
Related tags :
 

TOI

Donald Trump’s immigration ban Donald Trump’s immigration ban Hindu Hindu Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports TOI Netas in Election mode Netas in Election mode

Hindu Hindu

Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption]

Hindu

Four Pillars of Democracy Four Pillars of Democracy             by Satish State of Two Nations State of Two Nations               pic by sandeep

Hindu

TOI

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI Hindu

IBN IBN

Hindu Hindu

Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Alligator vs Litigator Alligator vs Litigator Painting India Saffron Painting India Saffron TOI

TOI

Tax Reforms    by Hindu Tax Reforms by Hindu Time to straighten up Time to straighten up                pic by TOI

Hindu

Hindu

Hindu

pinterest

Cartoon Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG TOI

Hindu

150425_-_farmers_a_2384764f

Hindu

Belts are for Dogs Belts are for Dogs State of Affairs Women Safety: State of Affairs             pic by mangal

...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

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish UIDAI Leaks UIDAI Leaks Job Hazards Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia TOI

TOI

Hindu NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks

TOI

TOI

ALL_1_Theme_01A_24_2383617g

Hindu

TOI

Hindu

Hindu

TOI

Hindu Hindu

TOI

America First Walk Your own Talk TOI Soaring of Oil Prices pic by indiaone

Hindu

Let Justice Be Let Justice Be Demonitisation Diaries Demonitisation Diaries                                                       by sify TOI Missing the Point Missing the Point pic by english blog Hindu Hindu Hindu Delivery Boy Delivery Boy                    by Satish Acheche DIn Acheche Din     pic by sify Pakistan Democracy Pakistan Democracy
Download our App
ios icon
android icon
 
 
 

Check Also

Delhi High Court notifies its Rules for Designation of Senior Advocate, 2018, Read Text here

March 21, 2019: The Rules will replace with the now existing 2012 Rules on the designation of Senior Advocates. The New Rules seek to introduce major changes in the process of designation of Senior Advocate by the High Court. As ...

Leave a Reply

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