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The Centre informed that since the scrapping of Article 370 in Jammu and Kashmir on 05-08-2019 till date, 765 persons have been arrested in 190 cases registered relating to stone-pelting and law & order. From 01-01-2019 to 04-08-2019, 361 such cases were registered.

The Government has initiated multipronged policies to check the stone-pelting menace and has succeeded in curbing it to the extent that a large number of troublemakers, instigators, and mob mobilizers have been identified and various preventive measures have been taken against them which include detention under PSA and preventive arrests. The investigation has revealed that various separatist organisations and activists which are part of Hurriyat have been behind the incidents of stone-pelting in Kashmir valley. NIA has chargesheeted 18 persons in the terror funding cases so far.

In a related question, the Government informed that 950 incidents of ceasefire violations along Line of Control from across the border in Jammu and Kashmir were reported during August, 2019 to October, 2019.

On the question of average attendance in Kashmir schools since August 5, the Government said that at present the attendance of students stands at 99.7% during the ongoing examinations. Initially, the attendance of the students was thin which gradually picked up.

The Government also informed that it has not issued an advisory for tourists in Jammu and Kashmir recently and that a total of  34,10,219 tourists, including 12,934 foreign tourists, visited Jammu & Kashmir during last 6 months and an income of Rs. 25.12 crore has been earned through tourism during this period.

These were stated by the Minister of State for Home Affairs, Shri G. Kishan Reddy in a written reply to questions in the Lok Sabha today.


Ministry of Home Affairs

[Source: PIB]

Press Release dt. 19-11-2019]

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Supreme Court: The 3-judge bench of Dipak Misra, CJ and AM Khanwilkar and Dr. DY Chandrachud, JJ observed that the National Investigation Agency (NIA) cannot go into the legality of the marriage of Hadiya and Shafin Jahan as Hadiya is a 24-year-old adult and has the right to marry any adult man of her choice. The Court noticed that NIA probe will have no bearing in deciding the aspects of her legitimacy of marriage of Hadiya and Shafin Jahan which was annulled by Kerala High Court.

Earlier, the bench had removed Hadiya from the custody of her father and had sent her to college after she expressed her wish to continue her studies. NIA had submitted a 100-page report on the cases where Muslim boys have converted Hindu girls by marrying them and that the case of Shafin Jahan marrying Hadiya was also that of Love Jihad.

The Court will now hear the matter on February 22, 2018.

Source: ANI

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Supreme Court: In the case where Kerala High Court annulled the marriage of a Hindu Girl to a Muslim Boy after her conversion to Islam calling it a case of Love Jihad, the Supreme Court ordered a probe by the National Investigation Agency (NIA) under the supervision of Retired Supreme Court judge Justice RV Raveendran. State had said that it had no objection to the National Investigation Agency carrying out the investigation, subject to this Court’s ensuring that the investigation is fair.

The Court also directed that Justice R.V. Raveendran be paid a consolidated fee of Rs.1,00,000/- for a sitting with National Investigation Agency at Bangalore, and Rs.2,00,000/ per day for travelling outside Bangalore, apart from reimbursement of all travelling, boarding, lodging and secretarial expenses, while discharging the responsibility entrusted to him.

NIA had told the Court that there is a possibility of this being a case of Love Jihad as many cases have come up where the Muslim boys have converted Hindu girls and have married them. The Court directed NIA to look into the matter in order to facilitate the Court in determining the extent of the ramifications of the issue and said that it will take a decision only after considering all the aspects i.e. NIA report, Kerala Police report and the views of the girl. The Court said that it will speak to the girl ‘Akhila’ in camera before taking a final decision.

The bench of JS Khehar, CJ and Dr. DY Chandrachud, J said that it was entrusting the task to the National Investigation Agency (NIA) as a neutral agency to get a “whole picture” and ascertain whether the particular instance was limited to a “small pocket” or was there “something wider” to the issue.

The issue reached the apex court as Kerala-native Shafin Jahan challenged the annulment of his marriage by the Kerala High Court which ordered the State police to probe such cases. It was alleged that the girl, a Hindu, who had converted to Islam and later married Jahan, was recruited by Islamic State’s mission in Syria and Jahan was only a stooge. The NIA has recently conducted probe into some cases of ‘love jihad’ in which women were allegedly being sent to Syria to join the ISIS. [Shafin Jahan v. Asokan KM, Special Leave to Appeal (Crl.) No(s). 5777/2017, order dated 16.08.2017]