Trucks entering Delhi to pay pollution tax: Supreme Court

supreme court

The Supreme Court today accepted a PIL petition for imposing pollution tax on commercial vehicles entering Delhi as part of measures to check the rising air pollution in the capital. However, passenger buses, mini-buses, oil tankers, milk and vegetable vehicles would be exempt from the proposed tax.

A bench of Chief Justice HL Dattu, Justices Arun Mishra and Adarsh Goel said they would pass the order on October 12. Under the proposal, SC plans to impose an additional pollution tax of Rs 1300 on big trucks and Rs 700 on light commercial vehicles which would be utilized for anti-pollution measures, strengthening of public transport and improving roads in Delhi.

CJI added that this order will supersede the order of the National Green Tribunal in which a green tax was imposed on trucks. The said order will be in place for four months on an experimental basis.

Trucks plying between Haryana, Uttar Pradesh and Rajasthan would be asked to stay away from entering the national capital unless they are from Delhi. The MCD toll booths will collect this additional pollution tax from trucks and give it to the Delhi government every week.

About the Author

-

Vakilno1 is a group of Law Enthusiasts and Legal Experts in India with a passion to provide the latest info and articles on Indian Legal System