Delhi Pollution Case: Supreme Court Issues Notice to Centre

November 14, 2017

As the entire Delhi NCR is engulfed by heavy smog and breaking records of worst air quality ever, the Supreme Court on Monday remarked it as an emergency like situation. The Supreme Court’s remark came in a case while taking up a PIL instituted by Supreme Court Lawyer seeking control on worsened state of air pollution in Delhi NCR.

The Bench headed by Chief Justice Dipak Misra while expressing disconcert on the state of air pollution stated that some expeditious action in the matter is called for…the prevailing condition was like an emergency.

The Petitioner averred that the burning of crop in Delhi NCR and neighboring States has led to an alarming rise in air pollution levels and that such a situation could have been avoided if Centre and the concerned States took appropriate steps like incentive to farmers to dissuade them from buring the crops etc.

Taking note of the critical quality of air in Delhi NCR and health risks it poses to the public, the Supreme Court yesterday issued notice to the Centre, Delhi Government and to the neighbouring States of Uttar Pradesh, Punjab and Haryana.

Also read NGT bans construction activity in Delhi NCR

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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.