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Home / Latest News / “Do you really want to argue this?”, SC junks petition seeking to send Indian Muslims to Pakistan

“Do you really want to argue this?”, SC junks petition seeking to send Indian Muslims to Pakistan

March 15, 2019:

On Friday, the Supreme Court dismissed a petition seeking to send Muslims in India to Pakistan.

Justice R F Nariman Justice Vineet Saran
Justice R F Nariman Justice Vineet Saran

The petition came up for hearing before the bench of Justice RF Nariman and Justice Vineet Saran.

“Do you really want to argue this? We will hear you but we will pass strictures against you.” Justice Nariman asked the petitioner’s counsel.

The petitioner responded with a “no” and the petition was dismissed.

Muslims make up 14.2% of the population in India which identifies itself as a secular country.

Last month, the Top Court issued a notice on a plea seeking expunction of remarks in a Meghayala High Court judgment which read “Pakistan declared themselves as an Islamic country and India since was divided on the basis of religion should have also been declared as a Hindu country but it remained as a secular country.”

A bench comprising of Chief Justice Ranjan Gogoi and Justice Sanjiv Khanna issued a notice to the HC registrar on the plea filed by Advocate Sona Khan and others, who contended that the judgment authored by Justice S R Sen was “legally flawed and historically misleading”.

The Top Court had earlier in 2017 also declined to entertain another petition seeking minority status for Hindus in seven states and one Union Territory where the community numbers have fallen according to the 2011 Census.

The petitioner had claimed that “according to 2011 Census, Hindus are in minority in Lakshadweep (2.5%), Mizoram (2.75%), Nagaland (8.75%), Meghalaya (11.53%), J&K (28.44%), Arunachal Pradesh (29%), Manipur (31.39%) and Punjab (38.40%)”.

However, their minority rights were being siphoned off to the majority population because neither the Centre nor the State Govts have notified Hindus as a “minority” under Section 2(c) of the National Commission for Minority Act, the petition said.

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