Application seeking Validity of Aadhaar to be heard soon by Supreme Court

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The Supreme Court is most hopeful to go for an early hearing of the application filed by the centre seeking directions to use Aadhar card as the means to identify target people for different social welfare schemes.

Earlier the 3-judge bench declined to elucidate its August 11 order limiting Aadhar card usage to avail ration and LPG subsidy from PDS shops stating it would be heard by a constitution bench. Reacting to the bench’s observation, attorney general Mukul Rohatgi including important organisations of the states pleaded for an urgent hearing before a bench headed by CJI H L Dattu.

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The CJI said he would soon take a decision about constituting the 5-judge constitution bench. However, he made it clear that he was not in favor of setting a nine-judge constitution bench as pleaded by some parties involved in the case. The constitution of nine judges for Aadhaar would seriously affect the proceedings of other cases scheduled in the Apex Court.

The Centre has made a representation before the Apex court that more than 90 crore people in India hold Aadhar card, and it would be easier to follow a one window identification mechanism to ensure the benefits of social welfare schemes reaching the target population.