AZAD HAWKERS UNION Vs. UNION OF INDIA
LAWS(BOM)-2017-11-13
HIGH COURT OF BOMBAY
Decided on November 01,2017

Azad Hawkers Union Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

B.R.GAVAI, J. - (1.) Rule. Rule is made returnable forthwith. Respondents waive service. Heard, by consent of the parties.
(2.) All these Petitions are either by the Associations of Hawkers or Hawkers in their individual capacity, from various parts of the State, within the territorial jurisdiction of Principal Seat of this Court, including the City of Greater Mumbai. The Petitioners have initially approached this Court seeking various reliefs, including the relief to restrain all Municipal Commissioners and Chief Officers and local authorities all over Maharashtra from evicting, imposing fines and harassing the existing street vendors as on 01/05/2014 from the places/sites where they are carrying vending profession as street vendors.
(3.) Petitioners have thereafter amended the Petition and have also challenged the Order issued by Respondent No.1 dated 01/12/2015 purportedly under Section 39 of the Street Vendors (Protection of Livelihood and Regulation of Street Vending) Act, 2014 (Hereinafter referred to as "the said Act" for brief).;


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