BREAKING- Linking of Aadhaar with Bank A/c and Mobile Numbers not Mandatory- Supreme Court

0
148

September 26, 2018

In a big blow to the Government, the Supreme Court in its historical verdict today has struck down Section 33(2) and 57 of the Aadhaar Act[1] and has also held that imandatory linking of Aadhaar number with mobile connections and Bank A/c cannot be made.

School admissions can’t be based on Aadhaar- The Apex Court has also held that school admissions cannot be based on production of Aadhaar number and that for the purpose of examination, CBSE can’t force on compulsory Aadhaar enrollment.

 

[1] Aadhaar (Targeted Delivery of Financial and Other Subsidiaries, Benefits and Services) Act, 2016