SC issues notice to Centre on Plea for adopting Electric Vehicles, check details

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plea for adopting electric vehicles

Based on a PIL jointly filed by various organizations for adoption of Electric Vehicles as a measure to check the rapid increase in air pollution, the Supreme Court of India has directed the central government to set up a committee to look into the matter. A notice has been served and a report has been sought on the matter. The CJI has also directed the Ministry of Surface Transport and Highways, through the concerned Minister (Nitin Gadkari), be added to the matter.

The Supreme Court has issued a notice on a petition highlighting the failure of government policies to provide for adoption of Electric Vehicles in the country in the light of the serious impact of fossil fuel based vehicles on Global Warming, Climate Change, & Air Pollution. 

The petition, which was jointly filed by organizations including Centre for Public Interest Litigation, Common Cause and Sitaram Jindal Foundation, raises concerns about the impact of vehicles using non-renewable fossil fuels on climate change and global warming. 

It was urged by the bench, comprising of CJI SA Bobde, J BR Gavai and J Surya Kant, to deal with this matter seriously and take necessary action to promote the gradual adoption of Electric Vehicles, as per the prayer. Bhushan sought directions to the government to mandate such demand, create the infrastructure previously alluded to and ‘cross subsidize’ by charging a nominal fee on vehicles run on fossil fuels and reduce the expense of switching to Electric ones.

The bench seemed to agree on the need to treat this with importance and was inclined to set up a committee to look into this further. For the time being though, the government has been served notice and must submit a status report before the court apprising it of the situation regarding the concerns raised. The CJI also directed the Ministry of Surface Transport and Highways, through the concerned Minister (Nitin Gadkari), be added to the matter.