हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / Security of five Kashmir separatist leaders withdrawn over Pulwama attacks, they say ‘we don’t need it’

Security of five Kashmir separatist leaders withdrawn over Pulwama attacks, they say ‘we don’t need it’

February 17, 2019:

They said that it was the government that insisted on keeping the personnel based on what they said was their assessment of threat perception.

Kashmir separatist leaders
Kashmir separatist leaders

The Jammu & Kashmir administration has withdrawn the security of five separatist leaders including Hurriyat Conference chief Mirwaiz Umar Farooq. The orders come three days after the Pulwama attack in which 40 CRPF jawans were killed in a suicide bombing.

Apart from Mirwaiz, the Jammu & Kashmir administration has also removed the security cover of Abdul Ghani Bhat, Bilal Lone, Hashim Qureshi & Shabir Shah.

Reacting to the withdrawal of security from the separatist leaders, the Mirwaiz-led All Parties Hurriyat Conference spokesperson said, that the separatist leaders had never asked for security & that they had repeatedly said that the government can withdraw it.

According to the order issued by the administration, security cover &  vehicles that have been provided to the five separatist leaders will be withdrawn by today evening.

The order said that no security forces or cover should be provided, under any pretext, to them or any other separatists.

“If they have any other facilities provided by Government, they are to be withdrawn forthwith,” the order states

The order further states that the police headquarters will review if there are any other separatists who have been provided government facilities and security & these shall be withdrawn immediately.

The order comes two days after Union home minister Rajnath Singh visited Kashmir on Friday to review the security situation in the Valley after the Pulwama attack.

After reviewing the security situation in Kashmir, Rajnath Singh had said that security given to people being funded by Pakistan & the ISI should be reviewed.

“Some elements in Jammu and Kashmir have links with the ISI & terrorist organisations. Their security should be reviewed,” he had said.

He said, “They are involved in terror conspiracies too. They are toying with the future of the people, especially the youth of Jammu and Kashmir.”

A statement issued by the Mirwaiz Umar Farooq-led All Parties Hurriyat Conference (APHC) that “with or without the security nothing had changed” & that everything “remains the same”.

“The government & its propagandist anti-Kashmir media had repeatedly been raking up the issue of police personnel provided to resistance leadership to politicise, knowing fully well it has no bearing nor can it in any way change the reality of the lingering Kashmir dispute or the situation on ground or our principled stand & outlook regarding its resolution. With or without these police personnel at Hurriyat residence all remains the same,” the statement said.

The spokesman said whenever the issue was raised, Mirwaiz had repeatedly said “from the pulpit of the Jamia Masjid that the government can withdraw it”.

He said the Hurriyat leaders had never asked for it. “In fact, it was the government that insisted on keeping the personnel based on what they said was their assessment of threat perception,” he said.

The APHC said, “It was the government decision at that time to keep it, today it is their decision to remove it. It’s not an issue for us.”

Separatist leader Abdul Ghani Bhat also said, “Security was provided by state government, I don’t need it. My security is Kashmiri people. There are chances of war between Pakistan & India. Let them address the war issue first.”

The attack on a CRPF convoy had left 40 jawans dead & five injured on Thursday in the biggest such terror attack in Jammu and Kashmir. Pakistan-based terror organisation Jaish-e-Mohammad had claimed responsibility for the attack &  had identified the suicide bomber as Adil Dar.

The Central government has reacted strongly to the attack that was carried out on the Jammu-Srinagar highway. At a meeting of the Cabinet Committee on Security (CCS), chaired by Prime Minister Narendra Modi, the government decided to withdraw the most favoured nation status accorded to Pakistan since 1996. Pakistan has, however, refuted the allegation of being behind the terror attack saying “don’t blame us”.

The ministry of external affairs has also been charged with “initiating” steps to ensure the complete isolation of Pakistan globally over its continued support of terrorism.
Source Link

Facebook Comments

 
Related tags :
 
Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

Hindu

Hindu

TOI

TOI Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports State of Two Nations State of Two Nations               pic by sandeep UIDAI Leaks UIDAI Leaks Four Pillars of Democracy Four Pillars of Democracy             by Satish

...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

Alligator vs Litigator Alligator vs Litigator Hindu TOI Acheche DIn Acheche Din     pic by sify Let Justice Be Let Justice Be Soaring of Oil Prices pic by indiaone Donald Trump’s immigration ban Donald Trump’s immigration ban Cartoon America First Walk Your own Talk Hindu

TOI

TOI

TOI

Painting India Saffron Painting India Saffron

TOI

State of Affairs Women Safety: State of Affairs             pic by mangal Delivery Boy Delivery Boy                    by Satish

TOI

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI TOI NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks

TOI

Hindu

Hindu Hindu

150425_-_farmers_a_2384764f

Hindu

Pakistan Democracy Pakistan Democracy

IBN IBN

Hindu Hindu

pinterest

Missing the Point Missing the Point pic by english blog Tax Reforms    by Hindu Tax Reforms by Hindu ALL_1_Theme_01A_24_2383617g

Hindu

Hindu

Hindu Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify TOI If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Time to straighten up Time to straighten up                pic by TOI TOI Demonitisation Diaries Demonitisation Diaries                                                       by sify Belts are for Dogs Belts are for Dogs Hindu Hindu Hindu Job Hazards Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify  

Hindu

Hindu

Hindu

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Netas in Election mode Netas in Election mode

TOI

Hindu

TOI

Hindu Hindu

TOI

Hindu

Hindu

Download our App
ios icon
android icon
 
 
 

Check Also

Delhi High Court notifies its Rules for Designation of Senior Advocate, 2018, Read Text here

March 21, 2019: The Rules will replace with the now existing 2012 Rules on the designation of Senior Advocates. The New Rules seek to introduce major changes in the process of designation of Senior Advocate by the High Court. As ...

Leave a Reply

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