Special Bench Constituted for Welfare of Tribal People in Maharashtra

November 16, 2017

The Bombay High Court yesterday while hearing a batch of petitions related to welfare of tribal population has referred the matter to a Special Bench to be presided over by Justice Mridula Bhatkar.

The Bombay High Court took strong note of gross neglect meted out to the Tribal population in the State and remarked that the concerned State authorities have neglected the needs of the Tribal people for too long. The Special Bench has been entrusted with the task to issue necessary directions in cases required and implement orders of the Court. The Court while hearing the case also directed the State Government to report on the steps being taken in eradicating malnutrition and other serious diseases among the Tribal population in the State.

The Court in the case came down heavily on the State on account of sheer negligence showcased by the State towards welfare of the Tribal people. Rise in deaths due to malnutrition and other severe diseases of Tribal people in the State was the core concern in the PILs before the Court.

About the Author

Shilpi Sharan

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Shilpi Sharan is the Editor at Vakilno1.com – an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.