Law Commission Rejects Media Reports Stating UCC is Untenable

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December 08, 2017

The Law Commission of India has yesterday issued notification clarifying that the Chairman of the Law Commission has not made any comments relating to the Uniform Civil Code (UCC). The Commission has stated that media across the country are coming out with reports that implementation of a UCC in India is constitutionally untenable and that the Code is not even an option. The Law Commission has rejected all such reports and remarked that such reports are biased and have been published with ulterior motives.

The Commission has notified that the Chairman of the Commission has not made any such statement and that the Commission consistently strives for the values enshrined in the Constitution. The Commission has further clarified that it is still in the process of studying the responses received from the stakeholders regarding implementation of a UCC and that even internal discussions on the matter have not yet commenced.

It would be relevant to mention here that two days back media reports were published which stated that the Chairman of Law Commission of India, Justice Balbir Singh Chauhan has stated that implementation of Uniform Civil Code is constitutionally untenable.