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As reported by the media, the three police officers who were dealing with Pollachi sexual assault case and had revealed the identity of the survivor of the barbarous crime during a press conference have been transferred with no postings at present.

The officers have been transferred with immediate effect.

Tamil Nadu Home Department issued the transfer orders to Coimbatore District Superintendent of Police R Pandiarajan, Pollachi Sub-Division DySP R Jayaram and Pollachi East Police Station Inspector A Natesan.

Madras High Court had stated that, “The irresponsible conduct of the police officer is highly condemnable by this court and it is appropriate to issue direction to the state government to take disciplinary action against the said police officer.”

The case was transferred from the local police to the state’s CB-CID on 12-03-2019.

[Source: NDTV]

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Supreme Court: The 3-judge bench of Dipak Misra, CJ and Amitava Roy and AM Khanwilkar, JJ  allowed a 13-year-old rape survivor to terminate her 32-week-old pregnancy after considering the medical report filed by the board of doctors of J J hospital Mumbai constituted by the Court.

The Mumbai-based rape survivor, a student of class seven had sought permission to abort the foetus. The Court directed the hospital authorities to terminate her pregnancy on September 8, 2017.

The Medical Termination of Pregnancy (MTP) Act prohibits abortion of a foetus after 20 weeks of pregnancy.

Source: PTI

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Supreme Court: The 10-year-old girl, who’s plea to terminate her pregnancy was refused by the Supreme Court on 28.07.2017, will receive Rs. 10 Lakh compensation from the Chandigarh Administration as directed by the Court. The Court asked the Chandigarh administration to release Rs. 1 Lakh to the family of the girl and keep the remaining Rs. 9 Lakh in Fixed Deposit.

On 28.07.2017, the Court had held that allowing the termination of her pregnancy might be dangerous for the girl’s health, based on the medical report of the 10-year-old rape survivor who was repeatedly raped by her uncle. The Medical Board of PGI, Chandigarh said in it’s report that  it would neither be in the interest of the girl child nor the alive foetus, which is approximately 32-weeks-old, to order abortion.

Source: ANI