Home / Latest News / Mamata Banerjee fumes over HC verdict on idol immersion: No one can tell me what to do

Mamata Banerjee fumes over HC verdict on idol immersion: No one can tell me what to do

September 21,2017:

She said that someone can slit her throat but no one can tell her what to do.

Mamta Banerjee blasts Judiciary
Mamta Banerjee blasts Judiciary

On Thursday, CM Mamata Banerjee has responded defiantly to the Calcutta HC’s order revoking West Bengal Govt’s decision to disallow Durga idol immersion on same day as Muharram.

She quoted that,”Someone can slit my throat but no one can tell me what to do”.

While nullifying the order, the Division Bench of HC, headed by Justice Rakesh Tiwary, allowed Durga immersions till 12 am on September 30 and has asked State Govt. to ensure that there are separate routes for immersion and tazia processions.

HC Bench advised the Government to learn from the Mumbai Police how to manage situation when the Ganesh Idol immersion and Muharram fell on same day.

High Judge rebuked State Government for using what they called excessive power  and expounded that,”Just because you are State, you can’t issue the arbitrary orders and use the extreme power without any basis”.

Facebook Comments

Check Also

Mobile pics & videos may be allowed as Primary Evidence under Evidence Act, 1872

January 20, 2018 “Required amendments may be incorporated in Cr.P.C. or in Evidence Act,” the proposal says. The Centre is planning to amend the Evidence Act, 1872; in order to incorporate images & videos captured from mobile phone as ‘primary ...

Leave a Reply

Your email address will not be published.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