Delhi High Court confirms it cannot act on half baked petitions

petitions

A PIL requesting the Center to explain its policy adopted to provide medical treatment to poor children at a government hospital was dismissed by the Delhi High Court. The court confirmed on Tuesday that it cannot take any actions on the grounds of unrealistic petitions.

A bench of Chief Justice G Rohini and Justice RS Endlaw confirmed that the process of the court could not be set in motion on such half baked petitions, although the high rate in death cases (10,081) is really a cause of utmost concern and the lives of the children have ended before they got a chance to bloom.

The dismissed PIL was filed by a NGO, Center for Human Rights after an RTI reply showed the death of around 10,000 children between the years 2008 to 2012 due to inadequate medical facility.

On May 21, the verdict on the plea seeking a direction to the Ministry of Health and Family Welfare to file a status report on the prevailing conditions of the Kalawati Saran Children’s Hospital was reserved by the court.

An RTI application was filed by Rajhans Bansal, a resident of Delhi and it sought details regarding the number of children who died in the Kalawati Saran Hospital between the years 2008 to 2012. Interestingly, the hospital failed to provide any information on the causes of the deaths of the children.

The bench said that this time they are only cautioning the petitioner not to file any petitions in the interest of the public without supporting it with any hard work. The court also held that the present petition was filed without doing any prior study on the legal position. This in fact has led the court to assume that the petition has been filed purely on the nature of personal interest rather than any wish to work for the welfare of the public.