हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / FIR registered against Salman Khan’s “Loveratri” for hurting Hindu sentiments

FIR registered against Salman Khan’s “Loveratri” for hurting Hindu sentiments

September 12,2018:

Salman Khan’s Production venture Loveratri has hit a roadblock as Bihar’s Muzaffarpur Court has given orders to file an FIR against Salman Khan and seven other actors.

Loveratri
Loveratri

As per the complaint, the film’s title allegedly hurts Hindu sentiments.

Film’s title Loveratri is a play on the word Navratri which is celebrated by Hindus for nine days.

Goddess Durga is worshipped during this time of the year.

Earlier this year, Title of this film had upset VHP (Vishwa Hindu Parishad) as they too found it offensive.

International Working President of the VHP, Alok Kumar told PTI that, “We will not allow its exhibition in cinema halls in the country. We don’t want the sentiments of Hindus to be hurt. The film is set against the backdrop of Navratri, a Hindu festival, and the name distorts its meaning.”

Loveratri stars debutants Aayush Sharma and Warina Hussain and is scheduled to release on October 5.

Facebook Comments

 
Related tags :
 
Hindu

TOI

Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Alligator vs Litigator Alligator vs Litigator TOI TOI [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   TOI

TOI

Hindu

Soaring of Oil Prices pic by indiaone Acheche DIn Acheche Din     pic by sify Time to straighten up Time to straighten up                pic by TOI

Hindu

Belts are for Dogs Belts are for Dogs Missing the Point Missing the Point pic by english blog Hindu Hindu Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

...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

Hindu Hindu

ALL_1_Theme_01A_24_2383617g

Hindu

Painting India Saffron Painting India Saffron State of Affairs Women Safety: State of Affairs             pic by mangal Pakistan Democracy Pakistan Democracy UIDAI Leaks UIDAI Leaks

TOI

TOI

Hindu

Hindu

Hindu

TOI

Hindu Tax Reforms    by Hindu Tax Reforms by Hindu TOI TOI NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks Hindu

Hindu

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din

pinterest

State of Two Nations State of Two Nations               pic by sandeep Let Justice Be Let Justice Be If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Delivery Boy Delivery Boy                    by Satish 150425_-_farmers_a_2384764f

Hindu

Donald Trump’s immigration ban Donald Trump’s immigration ban Hindu Hindu Four Pillars of Democracy Four Pillars of Democracy             by Satish State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI America First Walk Your own Talk Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Job Hazards Cartoon Hindu Demonitisation Diaries Demonitisation Diaries                                                       by sify Hindu

Hindu Hindu

Hindu TOI Netas in Election mode Netas in Election mode

TOI

TOI

Hindu

Hindu

TOI

IBN IBN

TOI

Download our App
ios icon
android icon
 
 
 

Check Also

Supreme Court

Should Chief Justice of India’s office be under RTI ambit? Supreme Court to hear plea

March 25, 2019: In 2010, a three-judge bench of the Delhi High Court comprising justices AP Shah, Vikramjit Sen and S Murlidhar had held that the office of the CJI is a “public authority” and hence it comes under the ...

Leave a Reply

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