Notice on Prohibition of Use of Cannabis

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Delhi High Court has issued notice to the Central Government in a PIL challenging the constitutional validity of certain provisions of the NDPS Act that prohibit the use of cannabis.

The Petitioner organisation started by saying that it is not seeking the legalisation of cannabis. It is only challenging certain provisions of the NDPS Act that prohibit the use of cannabis.

The Petitioner had also argued that in light of the changed circumstances, and also considering the recommendations given by the doctors of AIIMS, the current legal status of cannabis cannot be sustained.

 The government counsel, however challenged the maintainability of the present petition, by saying that the similar petition is also pending before the Division Bench of the Bombay High Court.

In the last hearing, The Division Bench of Chief Justice DN Patel and Justice Hari Shankar, had refused the plea of Mr Datar to issue a notice to the government.