Case Briefs

Supreme Court: The bench of Deepak Gupta and Aniruddha Bose, JJ has directed the State of Uttar Pradesh to airlift the Unnao rape survivor by air-ambulance to Delhi and transfer her to AIIMS today itself after consulting with the Doctors at Lucknow.

The counsel appearing for the family members of the survivor had submitted before the Court that since the survivor has developed Pneumonia and hence, she should be shifted to AIIMS.

Regarding the lawyer of the survivor, who is in critical condition, the Court said,

“In case the family members of the lawyer of the victim make a similar request to the State authorities at 5 Lucknow by 3.00 p.m. today, he shall also be airlifted along with the victim, following the same procedure as laid down for the victim.”

On July 28, a truck rammed into the vehicle in which the Unnao rape survivor, her counsel and two aunts were travelling to Raebareli. While she and her lawyer sustained grievous injuries, her aunts were killed on the spot.

The Uttar Pradesh Police filed a case of murder against BJP MLA Kuldeep Singh Sengar and nine others in connection with the accident. Meanwhile, the BJP has expelled MLA Kuldeep Singh Sengar amidst the controversy.

[IN RE ALARMING RISE IN THE NUMBER OF REPORTED CHILD RAPE INCIDENTS, Suo Motu Writ Petition (Crl.) No(s).1/2019, order dated 05.08.2019]


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Supreme Court: The 3-judge Bench of Dipak Misra, CJ and AM Khanwilkar and Dr. DY Chandrachud, JJ agreed to hear the plea for CBI probe into the Unnao gangrape case allegedly involving a BJP lawmaker from Uttar Pradesh. The hearing will take place next week.

The plea had also alleged that the rape victim’s father was tortured and killed in the police custody at the behest of the “ruling party” in the state on April 9. Referring to the victim’s statement, the petition also alleged that sitting BJP MLA Kuldeep Singh Sengar from Bangarmau constituency in Unnao district was the main accused in cases of the girl’s rape in July last year and custodial death of her father after her protest against the legislator.

The public interest petition also sought protection and compensation to the victims’ kin, as was provided in the Nirbhaya gangrape case.

Source: PTI