No Aadhar cards for illegal immigrant Supreme Court ruled

It was a significant development that the Supreme Court ruled on Monday that the named Aadhar cards are not mandatory anymore despite the state government insisting on making them a compulsory issue due to the range of formalities. This included the marriage registration, any disbursal of salaries and the provident fund in the public services.

The Center and the state government should not keep on insisting the Aadhar cards from any citizen for any services they need this was reached by a bench of Justice BS Chauhan and SA Bobde. The court also moved in a direction that no illegal immigrant that should get the Aadhar cards from the state and central government. The Apex court also on its trashing the Center claim of Rs. 50000 core expenses on the UIDAI project said the cards are no longer a necessity to services.

No Aadhar cards for illegal immigrant Supreme Court ruled. This order from the Apex court was in response to the PIL pleading it to examine the said voluntary nature of the other cards; the PIL was filed by justice KS Puttaswamy, who is a retired judge of the Karnataka High Court recently.

I the above said PIL the petitioner was also asking for an immediate stay on the implementation of the scheme.” The scheme is completely infraction of Fundamental Rights under Articles 14 that regards the right to equality and the article 21 which elaborates the right to life and liberty. The government claims that the scheme is voluntary but it is not so. Aadhar is being made mandatory for purposes like registration of marriages and others.” The petitioner claimed.

“Maharashtra government has recently said no marriage will be registered if parties don’t have Aadhar cards,” the petitioner said” this was the rising discussion and the bench had to resolve the matter as soon as possible.

This matter requires a very insight judicial examination by the bench, the petitioner asserted. This is one of the meticulous examination as it a very serious issue. Issues concerning not only to the government were raised as the authority was to implement the scheme but also it was highlighted that the perils of the manner of its implementation was to be thought about.

The bench in its consideration accepted the petitioner’s argument and agreed to hear his contentions on the interim stay as well. This was on Sep 23 while asking the Center state governments to file replies.

The Center had to reply to this as it was a matter of concern about them. The center had claimed earlier that for an Aadhar card consent of an individual was indispensable hence it was a voluntary project. It was an objective to promote inclusion and benefits of the marginalized section of the society that lacks any formal identity proof for its citizens.

 

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