SC Dismisses Plea for Two-Child Policy in India

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March 13, 2018

The Supreme Court Bench comprising of Justice Kurian Joseph on Friday dismissed plea urging for implementation of two-child policy in India. The Court while dismissing the Petition made a scathing attack on the parliament for non-implementation of the long impending two-child policy in India.

In the case, the Petitioner sought direction to the Government to formulate policies that would give incentives to couples following two-child policy in India. The Petition cited the increasing population of India a grave concern leading to problems like unemployment and poverty.

The Court while dismissing the plea strongly stated that go to Parliament, it is not for us to decide on two children or three children. This is a policy matter. Go to the elected representatives. We [Judges] are appointed, they are elected representatives.

Population explosion in India is a known factor and problems associated with the same are grave and numerable.