UIDAI: No Services can be Denied for not having Aadhaar Card

February 13, 2018

In a Press Note issued by the Unique Identification Authority of India (UIDAI) on February 10, the Authority has informed the public that as per the Aadhaar Act, no services can be denied for want of Aadhaar Card.

The UIDAI has asked the government departments/Ministries and State/UT governments to ensure that no essential service or benefit shall be denied to a genuine beneficiary for the want of Aadhaar whether it is medical help, hospitalisation, school admission or ration through PDS.

In the press note, the UIDAI also refers to its circular dated October 24, 2017 whereby, the Authority had noted that beneficiaries were being denied benefits, subsidy or services for not possessing Aadhaar. Subsequently, UIDAI had enumerated exception handling mechanism and back-up identity authentication mechanism to ensure seamless delivery of subsidy or benefits to beneficiaries.

UIDAI in the press note has taken serious note of some of the cases reported in media recently in which it is claimed that the want of Aadhaar has resulted in the denial of essential services like hospitalisation or medical help by some lower level staffs causing grave inconvenience to people.

UIDAI said in a statement here today that the Government is sensitive to the fact that NO emergency services such as hospitalisation, etc., be denied for the want of any document whatsoever including Aadhaar.

The UIDAI also took the opportunity to explain the object of Aadhaar by stating that it enables people to establish their identity so that they receive their entitlements and exercise their rights without any fear of being excluded.

It has further been stated that if any official of a department denies a service for the lack of Aadhaar or lack of successful verification due to technical or any such reasons, a complaint should be lodged with the higher authorities of those departments for such unlawful denials.

The press note can be accessed here.

This press release of the UIDAI comes in the wake of some serious instances reported whereby patients have been denied medical services for not producing Aadhaar card and the recent one in the trail being the incident of woman in Gurgaon who delivered baby in the corridor of civil hospital after a hospital staff allegedly had denied her admission into the Labour room for want of Aadhaar.

About the Author

Shilpi Sharan

- 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.