NHRC takes up the case of 63 Pak asylum seekers

New Delhi July 12, 2007The National Human Rights Commission took up the case of 63 Pak asylum seekers with the Ministry of External Affairs.
As per the complaint filed by Ms Neelima Prabhoo, a Member of Supreme Council of Mehdi Foundation International, these 63 Pakistani Nationals were to be deported. She, had however, expressed the fear that these people might be executed in Pakistan under the blasphemy law.
These Pakistani Nationals also held a demonstration at Jantar Mantar in New Delhi, where they burnt their travel documents like passport and visa papers. They wanted to press for their demands against the Pakistani Government.
The Commission called for comments from both the Ministry of External Affairs and Home Ministry. As per the MEA comments, these 63 people obtained visa from the Indian High Commission on the basis of fake letters of reference.
The Ministry of External Affairs also got in touch with the Indian High Commission in Pakistan and said that there was no well-founded evidence to suggest persecution of these people on return to Pakistan.
The National Human Rights Commission has said that the Ministry of External Affairs' report may be sent to the petitioner Nilima Prabhoo, for her response within two weeks.
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