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Home / Latest News / “Enough is enough, its time for free & fair trial”, says SC; shifts Muzaffarpur Shelter Home Case to Delhi

“Enough is enough, its time for free & fair trial”, says SC; shifts Muzaffarpur Shelter Home Case to Delhi

February 07, 2019:

On Thursday, Supreme Court came down heavily on the Bihar Government in the Muzaffarpur shelter home case and ordered the case to be shunted out of Bihar to Delhi for “free and fair trial”.

Muzaffarpur shelter home case
Muzaffarpur shelter home case

SC told the Bihar Government, “Enough is enough. Children cannot be treated like this. You cannot let your officers to treat children this way. Spare the children.”

The Top Court further ordered the trial to be shifted from Bihar to Saet District Court in the capital and asked the Judge to complete the trial within 6 months.

The Court said,”The transfer of trial in Muzaffarpur shelter home out of Bihar is needed to ensure free and fair trial in the case.”

The SC warned the State Government that it will summon the chief secretary if the state fails to give all information related to the case.

The Court also instructed the Government to be ready to answer its questions by 2 pm today.

“We are not running the Government and we are asking you how you are running the Government. We are entitled to know,” SC said.

The Court slammed CBI and Centre for the transfer of a CBI officer without its permission. The court said that it amounts to violation of its order as it had directed that no officer in the case shall be shifted.

SC said, “This cannot go on like this.We are concerned about our order.”

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