Home / Latest News / Mecca Masjid Blast Case: Special NIA Judge submits his resignation hours after acquitting all the accused in the case

Mecca Masjid Blast Case: Special NIA Judge submits his resignation hours after acquitting all the accused in the case

April 16,2018:

Within hours of delivering the verdict in Mecca Masjid blast case, the Special NIA Judge Ravinder Reddy has submitted his resignation to Andhra Pradesh Chief Justice, citing personal reasons.

Judges
Judges

President of All India Majlis-E-Ittehadul Muslimeen Party (AIMIM) tweeted that,”Judge who gave acquittal to all accused in Mecca Masjid Blast RESIGNS very intriguing and I am surprised with the Lordship decision.”

Judge Ravinder Reddy had acquitted all the five accused in Hyderabad’s Mecca Masjid blast case, including Swami Aseemanand were acquitted due to lack of clinching evidence.

JP Sharma, the Defence Advocate stated that,“The judge in his order observed that not a single allegation levelled by the prosecution could be proved, and hence he declared all the accused acquitted”.

A powerful blast, triggered by remote control, had ripped through the over four-century-old mosque here on May 18, 2007, when devotees had gathered for Friday prayers, killing nine people and wounding 58.

The case was initially probed by the local police before being transferred to the CBI, and finally in 2011 to the NIA, the country’s premier anti-terror investigation agency.

Altogether, 10 persons owing allegiance to right-wing organisations were named accused in the case.

NIA had examined a total of 226 witnesses during the trial and as 411 documents were exhibited.
Swami Aseemanand and Bharat Mohanlal Rateshwar were out on bail while three others were lodged in jail. In March 2017, a Rajasthan court had sentenced Gupta and another convict to life imprisonment in the Ajmer dargah blast case.

Source TOI

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