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Home / Latest News / Lawyers file petitions in SC for “live streaming” of the much talked about Ayodhya & Sabrimala Cases

Lawyers file petitions in SC for “live streaming” of the much talked about Ayodhya & Sabrimala Cases

January 12, 2019:

Two lawyers have separately urged the Supreme Court to ensure live streaming of its proceedings in the politically sensitive cases of the Ayodhya land dispute and the Sabarimala issue, saying justice should be made “accessible” to common man.

Live streaming of Court Proceedings
Live streaming of Court Proceedings

BJP leader and lawyer Ashwini Upadhyay has written to Chief Justice Ranjan Gogoi & four other judges seeking live streaming of the Ayodhya title dispute case scheduled for hearing on January 29.

The National Ayyappa Devotees’ Association (NADA), represented by lawyer Mathews J Nedumpara, has also sought video recording and live streaming of hearing on the petitions seeking review of the apex court’s Sept 22 verdict allowing all women inside Sabarimala temple, on Jan 22.

On Thursday, former RSS ideologue K N Govindacharya had written a letter to the Centre seeking live streaming of the top court proceedings in the Ayodhya land dispute case.

He had asked to make arrangements before the next date of hearing in the case to ensure that citizens get the opportunity to witness the proceedings in the “nation’s oldest litigation having a lot of confusion and peculiarities”.

The petition filed by Upadhyay sought directions to the ministries of law and information and broadcasting to take appropriate steps for live streaming of the Ayodhya case by Doordarshan, which is available on all platforms throughout the country.

Upadhyay’s petition also said proceedings are often misquoted by panelists during debates on news channels and since the Ayodhya matter was politically sensitive, a wrong quote may create turbulence in the society.

The petition said, “Therefore, until a full-fledged module and mechanism for live streaming of the court proceedings is evolved in spirit of the above-stated judgment, my Lord may direct the Ministry of Law and Ministry of Information and Broadcasting to take appropriate steps for live streaming of the Ayodhya case by Doordarshan, which is free to air and available on all platforms throughout the country.”

It also sought permission for other news to broadcast the proceedings through Doordarshan.

The other petition filed by NADA asked for live streaming and video recording of court proceedings during the hearing of the review petitions of Sabarimala so that “justice is made accessible to common man”.

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