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High Court Judge trolled and abused online for his remarks against the Govt. School Teachers

September 15,2017:

Justice N Kirubakaran stated that,”Abusive, malicious, defamatory, false and obscene messages are spreading virally in the social media, accusing and degrading judiciary in general, and this court in particular”.

Social Media  in problem

Social Media Trolls in problem                Source: Knowyourmeme

Justice N Kirubakaran of Madras HC was trolled and abused online for his caustic remarks against the Tamil Nadu Govt. School teachers for boycotting the classes.

He has called for the details of offensive materials circulated online by the unknown people.

Justice Kirubakaran on Wednesday asked Whether the striking Government school teachers were not ashamed of fact that only five students from the Government schools made it to MBBS course in any of the 22 Government Medical Colleges in Tamil Nadu in 2017.

More than 43,000 government school teachers were boycotting the classes participating in the joint agitation by the various employees associations demanding implementation of Seventh Pay Commission recommendations and scrapping of the contributory pension scheme.

On Friday, when Court assembled, the Advocates mentioned about the trolls and sought action against those indulging in such indecent activities under cover of anonymity.

Justice Kirubakaran expounded that,” Advocates and others would complain before this court that these messages are uploaded in the social media by the persons who are aggrieved over some of the observations made in the orders passed regarding the teachers and other government servants, who are protesting against the government by boycotting the schools and offices.”

Advocates submitted that such action not only amounted to the Contempt of Court but also interference with the justice delivery system.

Advocates further added that,”If it is not checked and nipped in bud, then any person who comes to the Court and fails to get the favourable order would definitely follow same path, and there will be no end to it. Consequently, majesty and dignity of Court will be damaged and degraded,” they said.

Court has adjourned the matter to September 18,2017 for the further proceedings.

Source TOI

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