KAUSHAL KISHOR Vs. STATE OF UTTAR PRADESH AND ORS.
LAWS(SC)-2016-8-165
SUPREME COURT OF INDIA
Decided on August 29,2016

KAUSHAL KISHOR Appellant
VERSUS
State of Uttar Pradesh and Ors. Respondents

JUDGEMENT

- (1.) Heard Mr. Kislay Pandey, learned counsel for the petitioner.
(2.) It is submitted by Mr. Pandey, learned counsel appearing for the petitioner that in this petition preferred under Article 32 of the Constitution of India, the petitioner, the father of the victim girl, has been disillusioned about the process of fair investigation in the State of Uttar Pradesh because of various developments and, more so, with regard to the public addresses made by the respondent No.2 herein, have taken place and, therefore, the case needs to be transferred to another State. He has referred us to the statements of certain persons and also pointed to paragraph 3.23 of the writ petition, where the respondent No.2, as alleged, has termed the entire incident as a political conspiracy only and nothing else . Be it stated, an F.I.R. No.0838 dated 30th July, 2016, has been lodged at Police Station Kotwali Dehat, District Bulandshahar, Uttar Pradesh, for offences punishable under Sections 395, 397, 376 D and 342 of the Indian Penal Code, read with Protection of Children from Sexual Offences Act (POCSO Act).
(3.) In course of hearing, we have requested Mr. Fali S. Nariman, learned senior counsel, to assist the Court as Amicus Curiae, as, according to us, four important issues emerge for consideration. They are: (a) When a victim files an F.I.R. alleging rape, gang rape or murder or such other heinous offences against another person or group of persons, whether any individual holding a public office or a person in authority or in charge of governance, should be allowed to comment on the crime stating that it is an outcome of political controversy , more so, when as an individual, he has nothing to do with the offences in question? (b) Should the State , the protector of citizens and responsible for law and order situation, allow these comments as they have the effect potentiality to create a distrust in the mind of the victim as regards the fair investigation and, in a way, the entire system? (c) Whether the statements do come within the ambit and sweep of freedom of speech and expression or exceed the boundary that is not permissible? (d) Whether such comments (which are not meant for self protection) defeat the concept of constitutional compassion and also conception of constitutional sensitivity?;


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