M.C. MEHTA Vs. UNION OF INDIA (UOI) AND ORS.
LAWS(SC)-2016-1-103
SUPREME COURT OF INDIA
Decided on January 05,2016

M.C. MEHTA Appellant
VERSUS
UNION OF INDIA (UOI) AND ORS. Respondents

JUDGEMENT

- (1.) Heard.
(2.) By our order dated 16th December, 2015, we had issued several directions with a view to reducing the levels of air pollution within the National Capital Region. One of the said directions required the authorities to divert traffic entering from two entry points into Delhi, namely, Kundli border on N.H.-1 and Rajokri on N.H.-8. We had directed that heavy vehicular traffic on the said two highways that enters Delhi from Kundli border on N.H.-1 and Rajokri on N.H.-8, shall be diverted to bypass Delhi through such alternative routes as the transport/traffic departments of the governments concerned may stipulate. We are today told by Mr. Harish N. Salve, learned senior counsel appearing as amicus, that the said direction has been substantially complied with according to his instructions. Mr. Anil Grover, learned Additional Advocate General appearing for the State of Haryana, also submits that the State of Haryana has taken appropriate steps in the above direction and has diverted traffic away from Delhi by prescribing alternative routes. Learned counsel, however, prays for some time to file a detailed status report as to the precise steps taken in that direction and also the extent of heavy commercial traffic diverted away from Delhi. He may do so within three weeks.
(3.) Learned counsel for the parties submit that vehicular traffic on N.H.-1 and N.H.-8 alone do not contribute to the problems of the capital region. They submit that heavy commercial traffic is also entering Delhi from several other entry points and directions. For instance, heavy commercial traffic is entering Delhi from N.H.-10 that connects Sampla and Bahadurgar at Tikri entry point. Similarly, heavy commercial traffic is entering Delhi from N.H.-2 and N.H.-58 which connect Palwal to Faridabad and Ghaziabad to Meerut respectively. Heavy commercial traffic running on State Highway no.57, connecting Ghaziabad to Bagpat, also enters Delhi at Mohan Nagar and Shahdra entry points. They submit that heavy commercial traffic from these three highways should also be diverted to bypass Delhi and that this Court could direct the State Governments of Uttar Pradesh and Haryana to take appropriate steps for such diversion.;


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