Home / Latest News / Four SC Judges Hold Press Conference against CJI: For the survival of democracy, an Impartial Judge and Judiciary is needed

Four SC Judges Hold Press Conference against CJI: For the survival of democracy, an Impartial Judge and Judiciary is needed

January 12,2018:

Justice J Chelameshwar stated that Administration of the nation’s top court was not in order.

Supreme Court Judges Press Conference
Supreme Court Judges Press Conference

On Friday, Supreme Court judges came out against Chief Justice of India stating that events in Supreme Court left them with no choice but to address the nation.

He further added that this was an extraordinary event in history of the institution, and that they were compelled to act in this way because Chief Justice could not be persuaded to mend the ways of Court.

Justice Chelameswar said that,”We met CJI this morning. We collectively tried to persuade CJI that certain things aren’t in order so take remedial measures but unfortunately our efforts failed”.

Justices stated that,”The four of us gave a letter to the Chief Justice of India (CJI) some months ago,”

Justice Ranjan Gogoi added that,”It is discharge of debt to the nation which has brought us here”.

Justice Chelameshwar stated that Democracy in this country would not survive without an institution as important as the Supreme Court, and a free judiciary.

The Judges said that,”We owe a responsibility to the institution and the nation. Our efforts have failed in convincing CJI to take steps to protect the institution”.

In response to a question on Whether CJI should be impeached, Justice Chelameshwar replied that it was for the nation to decide.

Other judges involved included Justice Ranjan Gogoi, Justice Madan Lokur and Justice Kurien Joseph.

Press Conference was called at Justice Chelameswar’s residence here at Tughlaq Road,New Delhi.

Is CBI Judge Loya case that left the judges aggrieved?

Justice Ranjan Gogoi stated that the difference with Chief Justice arose during assignment of the case regarding the death of Justice Loya. He said that death of Justice Loya left all four of them aggrieved.

Supreme Court has agreed to hear two separate pleas seeking independent probe into the death of special CBI judge B H Loya, who was hearing the Sohrabuddin Sheikh encounter case.

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One comment

  1. It is open secret that corruption is prevalent in higher judiciary and there is no remedy against corrupt judge for the time being except impeachment which is impossible.

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