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Supreme Court seeks status report on Anti-Sikh riot’s SIT probe


1984 Riots
1984 Riots

Only 21 Cases out of 221 matters screened are being investigated.

Today the Apex Court directed Central Govt. to file a comprehensive status report on probe into the 1984 Anti-Sikh riot cases which are being investigated by the Special Investigation Team (SIT) set up in 2014 by Govt.

Justice Dipak Misra & Justice R. Banumathi sought the report as the petitioner S. Gurlad Singh Kahlon apprised the court that the SIT has completely failed in carrying out the probe.

The court earlier had the Centre that further investigation was on in 21 out of total 221 cases.

What is interesting is that in a matter being investigated by SIT Cong Leader Sajjan Kumar’s name was taken by the witness for the first time only after 32 Years.

The Leader was neither named in the FIR nor his name was taken by anyone in the case when an Untrace Report was filed years ago in the matter by Delhi Police. He was accordingly granted anticipatory Bail by a Sessions Court.

The Court has adjourned the matter for next hearing on 20th February.

Recently a Memorial of 1984 Riot victims was thrown open to public in Delhi.

Related News @ LatestLaws.in-

21.12.2016 – Senior Congress leader Sajjan Kumar gets Anticipatory Bail in 1984 Riots Case

28.1.2016 – Supreme Court gives Special Investigation Team (SIT) 2 weeks time to file Status Report in 1984 Anti-Sikh Riots

26.8.2015 – Sonia Gandhi sued in USA for shielding Congress party leaders in the 1984 anti-Sikh riots, spared by Court

9.4.2015 – Sikh group seeks prosecution of PM Modi in Canada for 2002 riots

25.3.2015 – 1984 riots: CBI files closure report in case against Tytler

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