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Supreme Court: A 3-judge bench of Ranjan Gogoi, CJ and Deepak Gupta and Sanjiv Khanna, JJ directed the Gujarat government to give Rs 50 lakh compensation, a job and accommodation to Bilkis Bano who was gang raped during the 2002 riots in the State.

The bench was informed by the Gujarat government that action has been taken against the erring police officials in the case and that pension benefits of the erring officials have been stopped and the IPS officer who was convicted by the Bombay High Court in the case has been demoted by two ranks.

Bano had earlier refused to accept the offer of Rs 5 lakh and had sought exemplary compensation from the state government in a plea before the top court.

The Court had earlier asked the Gujarat government to take disciplinary action in two weeks against the erring police officials, including an IPS officer, convicted by the Bombay High Court in the case.

A special court had on 21 January, 2008 convicted and sentenced to life imprisonment 11 men for raping Bano and murdering seven of her family members in the aftermath of the Godhra riots, while acquitting seven persons including the policemen and doctors.

(Source: PTI)

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Supreme Court: The 3-judge bench of Dipak Misra, AM Khanwilkar and Dr. DY Chandrachud, JJ granted six weeks time to the Gujarat government for apprising it on whether any disciplinary action has been initiated against policemen convicted in the 2002 Bilkis Bano gangrape case after Additional Solicitor General Tushar Mehta, representing the state government, requested the Court that some more time be given to get instruction on the authorities concerned in the case.

Listing the matter in the first week of January, 2018, the bench made it clear that the separate plea, seeking enhancement of compensation to be awarded to Bilkis Bano, will be taken up next week for hearing.

Bilkis Bano, who was gang-raped in March, 2002, while she was pregnant, lost seven of her family members in the aftermath of the Godhra train burning incident. Bombay High Court had, on May 4 2017, upheld the conviction and life imprisonment of 12 people in the gangrape case, while setting aside the acquittal of seven people including policemen and doctors.

Source: PTI

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On 30.05.2017, the Supreme Court refused to stay the the conviction of IPS officer RS Bhagora in the Bilkis Bano Gangrape case and said that there is no urgency for hearing the matter as the convicted officer has already undergone the sentence. The Court will, however, hear the matter in the second week of July, 2017.

The IPS officer, who, along with 4 other police officers, was convicted by the Bombay High Court had sought for the stay on the conviction order on the ground that if the stay is not granted then he will be terminated from the service as per service rules.

The Bombay High Court had, on 04.05.2017, reversed the trial court verdict acquitting RS Bhagora and others. The High Court had convicted 2 doctors along with 5 policemen.

According to the prosecution, on 3 March, 2002, Bilkis Bano’s family was attacked by a mob at Randhikpur village near Ahmedabad during the post-Godhra riots and seven members of her family were killed. Bilkis Bano, who was five months pregnant at the time, was gang raped. The convicts had, however, contended that all evidence in the case was fabricated by CBI and the fact that Bilkis gave birth to a child after the incident proves that she could not have been gang raped.

Source: PTI