Home / Latest News / After being urged by SC, Parsi Panchayat has decided to allow the Parsi Women married outside community to attend prayers in Fire Temple

After being urged by SC, Parsi Panchayat has decided to allow the Parsi Women married outside community to attend prayers in Fire Temple

December 14,2017:

Pachayat’s radical decision was prompted by Supreme Court urging Parsi Community to take a more “progressive” stand on this issue.

SC on Parsi Conversion
SC on Parsi Conversion

On Thursday, Valsad Parsi Panchayat in Gujarat has decided to allow the two Parsi women married outside community to attend prayers in fire temple as well as be present for last rites of their loved ones in ‘tower of silence’.

Apex Court had last week disagreed with an earlier Bombay HC ruling that a woman’s religion merges with her husband’s faith after marriage.

A Parsi woman, Goolrokh M Gupta who was represented by her sister Shiraz Contractor Patodia, had moved Supreme Court on the issue.

Parsi panchayat at Valsad had earlier denied such permission to two women who had married outside the community.

‘Tower of silence’ is where community leaves their dead to decompose naturally.

Senior Advocate Gopal Subramanium while appearing for Parsi Panchayat, informed the SC Bench about the decision.

He further added that High Priest of Parsi Community was consulted by Panchayat after which radical decision was taken and communicated to Court.

Petitioner had earlier moved Bombay HC on the issue. High Court had upheld the ban on the women in the ‘tower of silence’ if they were married outside the community. Petitioner had then moved Apex Court, seeking right to enter  ‘tower of silence’ to perform her parents’ last rites in the event of their death.

Supreme Court’s five-judge Constitution Bench headed by the CJI Dipak Misra is hearing the case.

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