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Rajasthan govt passes ordinance that seeks to protect judges, babus from probe

October 21,2017:

Ordinance provides for six months’ of immunity, seeks to protect the judges, magistrates and the public servants from being investigated for the on-duty actions without the Rajasthan Govt’s prior sanction.

Judges
Judges

Vasundhara Raje’s Government has passed an ordinance, which seeks to protect both the serving and fthe ormer judges, Magistrates and Public Servants in Rajasthan from being investigated for on-duty action without its prior sanction.

Criminal Laws (Rajasthan Amendment) Ordinance, 2017, promulgated on September 7, seeks to bar media from reporting of the accusations till the sanction to proceed with probe is obtained.

Ordinance which provides for 180 days of immunity to officers stated that,“No Magistrate shall order an investigation nor will any investigation be conducted against a person, who is or was a judge or a magistrate or a public servant,”

If there is no decision on sanction request post stipulated time period, it will automatically mean that the sanction has been granted.

Ordinance amends CrPC,1973 and seeks curb on the publishing and printing or publicising in any case name, address, photograph, family details of public servants.

Violation of the clause would call for two years of imprisonment.

Source PTI

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