BREAKING: SC Extends Deadline for Linking of Aadhaar Number

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March 14, 2018

In a significant development yesterday, Five-Judge Constitution Bench of the Supreme Court has extended the requirement of mandatory linking of Aadhaar number with Bank Account and Mobile numbers till the final disposal of Aadhaar cases currently being heard by the Apex Court.

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The Supreme Court vide its order dated 15.12.2017 had extended the date for mandatory linking of Aadhaar number till March 31, 2018, however in view of ongoing petition which challenges the validity of this requirement, the Bench has further extended the deadline. Here it would be pertinent to mention that this extension is applicable only on the requirement of linking Aadhaar number with Bank Account and mobile numbers, but not for receipt of subsidy, benefit or service for which expenditure is incurred from the Consolidated Fund of India as provided under Section 7 of Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services) Act, 2016.

The Supreme Court in the case has now directed that the interim order passed on 15.12.2017 shall stand extended till the matter is finally heard and the judgment is pronounced. That apart, the directions issued in the interim order shall apply as stated in paragraphs 11 to 13 in the said order. For the sake of clarity, we reproduce the said paragraphs which read as under:-

“11. In terms of (iii) above, subject to the submission of the details in regard to the filing of an application for an Aadhaar card and the furnishing of the application number to the account opening bank, we likewise extend the last date for the completion of the process of Aadhaar linking of new bank accounts to 31 March 2018.

  1. In terms of (iv) above we extend the date for the completion of the -KYC process in respect of mobile phone subscribers until 31 March 2018.
  2. Consistent with the above directions, we also direct that the extension of the last date for Aadhar linkage to 31 March 2018 shall apply, besides the schemes of the Ministries/Departments of the Union government to all state governments in similar terms.

As a consequence of the extension of the deadline to 31 March 2018, it is ordered accordingly.”

It is also directed that the same shall also control and govern the Passports (1st Amendment) Rules, 2018.

The Aadhaar case has been listed for hearing today.

Read the order here.