Home / Latest News / Supreme Court sermons filmstars- Do not to indulge in fighting in a public place

Supreme Court sermons filmstars- Do not to indulge in fighting in a public place

Justice
Justice

December,6,2015: The Supreme Court on Monday asked actor Govinda to show big heart and apologise to a fan for slapping him at a film set in 2008.

A bench of Justices T S Thakur and V Gopala Gowda asked the actor and former Congress MP to settle his dispute with complainant Santosh Rai, saying the film stars are considered as role models and should not indulge in fighting in public place.

The actor does not need to do in real life what he does in reel life, the court said. “We enjoy your films, but cannot tolerate you slapping somebody,” the bench said after watching the video clip of the incident on a mobile phone and suggested the actor to apologise to Santosh.

The court fixed February 9 as the next date of hearing on Santosh’s appeal against the Bombay High Court order which had quashed his private complaint lodged against Govinda before a metropolitan court in Mumbai.

The complainant sought action against Govinda for offences under Sections 323 (Punishment for voluntarily causing hurt), 504 (Intentional insult with intent to provoke breach of peace) and 506 (1) (Criminal intimidation) of the IPC for the incident on January 16, 2008.

Facebook Comments

Check Also

Supreme Court Building

SC on Transfer of Kathua Rape Case: If we find slightest possibility of a lack of a fair trial, we will transfer the case out of Kathua

April 26,2018: In relation to alleged obstruction by the lawyers in administration of justice in the case, SC Bench added that,“If the lawyers are at fault, they would be dealt in accordance with the law.” On Thurcsday, Supreme Court while ...

Leave a Reply

Your email address will not be published.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

Latest laws

Join our mailing list to receive the latest laws news and updates from our team.