Slum Dwellers Eviction Warranted for Projects of Public Importance-Supreme Court

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June 11, 2019

The Apex Court dismissed the Petition noting that projects of public importance cannot be stalled.

Case name: Ramesh G. Karani & Ors.  V. Slum Rehabilitation Authority & Ors.

In the case, the main cause of action arose when petitioners who are slum dwellers/hutment dwellers were evicted on account of widening of the road.

Bench’s Verdict

The Two-Judge Bench of the Supreme Court rejected the Petitioner’s plea and observed that Court could not interfere with projects of public importance.

Also read What is Public Policy?

It was stated by the Hon’ble Bench that “There can be no question of this Court interfering with the project of public importance of widening of a road in a highly congested city like Mumbai.”

The Court was of the view that interference was not warranted in writ proceedings with an important project for widening of a road in a congested city, on the ground of the alignment not being uniform by reason of construction of multi-storeyed buildings. That there can be no equality to a wrong. A project of public importance, it is reiterated ought not to be stalled. The order does not call for interference.

The Court in the case granted the Petitioners relief of alternate accommodation within three months from the date of eviction.

The entire case can be accessed here.