<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Friday, December 17, 1999/Agrahayana 26, 1921 (Saka )


Type of Debate: SPECIAL MENTION
Title: Request the Central Government to intervene in the matter of with drawal of cases against the accused of murder of muslims in Meerut, Uttar Pradesh.

TEXT :
13.00 hrs.

SHRI G.M. BANATWALLA (PONNANI): Mr. Speaker, Sir, there is need for the intervention of the Government in a very important matter. It is most unfortunate that justice falls victim to the double standards of Governments. Cases were filed against eight accused for the massacre of 17 Muslims in Nigar Cinema in Meerut in U.P., but the U.P. Government has, in a very objectionable manner, withdrawn all these cases. This is flouting of the rule of law. This is an assault and a shameful action; an assault on secular democracy. This withdrawal of cases against those accused of murder of 17 Muslims by the U.P. Government, I would say is, in fact, an encouragement to such communal elements which are out to destroy communal atmosphere and amity in our country.

I have, therefore, to request the Central Government to intervene in the matter, to see that justice does not fall victim to the double standards, and the cases are duly restored. Thank you.


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