Home / Latest News / Bhagat Singh’s kin say they were snooped on

Bhagat Singh’s kin say they were snooped on

Sandhu also demanded that the files pertaining to Sardar Ajit Singh, a freedom fighter and uncle of Bhagat Singh, also be declassified.

An archive photograph of Bhagat Singh in jail in Lahor
An archive photograph of Bhagat Singh in jail in Lahor

Amid controversy over reports that the Intelligence Bureau kept tabs on Subhash Chandra Bose family, Bhagat Singh’ nephew on Saturday claimed that the martyr’s family was also snooped on.

Under the scanner

“Our family had been under surveillance for years. Our phone conversations, too, had been under the scanner for years,” said Abhay Singh Sandhu in Mohali. He demanded that the government declassify all files pertaining to Bhagat Singh. He said the family had been on the radar since the British rule and claimed that “even after the country gained freedom, we were under watch of the intelligence agencies.”

Sandhu also demanded that the files pertaining to Sardar Ajit Singh, a freedom fighter and uncle of Bhagat Singh, also be declassified.

“We want to know everything which the then British Government wrote about Sardar Ajit Singh and Shaheed Bhagat Singh. All records should be declassified. Why should Government hide (records). We are hoping that the present Central government will take a step in this regard soon,” Sandhu said.

Sandhu is son of Bhagat Singh’s younger brother Sardar Kulbir Singh, who was born in 1914 and was Jansangh MLA from Ferozepur.

“My father, late Sardar Kulbir Singh, tried to obtain files or records pertaining to the two which have been kept in National Archives in Delhi,” Sandhu said, adding over the years they had been told that the files were “secret” and not transferable for 20—30 years.

“My father passed away in 1983, but even after that when we tried to raise the demand we were given the same answer”, he alleged.

He said his family tried to access the documents even after Kulbir Singh’s death but in vain.Hindu

Facebook Comments

Check Also

Supreme Court of India

SC reiterates: Maintaining the law and order is not our job. That is the job of the State

January 19,2018: Bench further added that,“Yesterday, we have passed a reasoned order and once CBFC has granted the certificate, there was no scope of any interference.” On Friday, Supreme Court rejected a plea seeking urgent hearing on a fresh PIL ...

Leave a Reply

Your email address will not be published. Required fields are marked *