DELHI PRADESH CITIZEN COUNCIL Vs. UNION OF INDIA
LAWS(SC)-2006-8-67
SUPREME COURT OF INDIA
Decided on August 10,2006

DELHI PRADESH CITIZEN COUNCIL Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

M C MEHTA VS. UNION OF INDIA [RELIED ON]



Cited Judgements :-

R K MITTAL VS. STATE OF UTTAR PRADESH [LAWS(SC)-2011-12-27] [REFERRED TO]
M.C. MEHTA VS. UNION OF INDIA & ORS. [LAWS(SC)-2017-12-41] [REFERRED TO]
P.V. KAPUR VS. UNION OF INDIA [LAWS(DLH)-2020-2-45] [REFERRED TO]


JUDGEMENT

- (1.)Considering the large scale violation of various laws, this Court by judgement dated 16.02.2006, reported in M.C. Mehta V/s. Union of India issued various directions for taking immediate steps to seal residential premises being misused for commercial activities. A Monitoring Committee was constituted to ensure compliance of law and directions of this Court. The judgment, by way of illustration, highlighted various illegal and unauthorized users in many colonies despite the orders and directions made from time to time. After the judgment, in terms of directions contained therein, the sealing of the premises commenced. This led to some of the applicants' filing applications in this Court seeking time to stop the misuser on giving undertaking that the applicants on their own would stop the same by 30.06.2006.
(2.)According to the report of the Monitoring Committee, 40, 814 affidavits were filed stating therein that the misuser would be stopped by 30.06.2006. Further, 5006 commercial establishments were sealed by the time the impugned legislation was enacted. In terms of orders dated 1.08.2006, we have admitted the petitions and issued rule observing that serious challenge had been laid to the constitutional validity of Delhi Laws (Special Provision) Act, 2006 .
(3.)We have heard learned Solicitor General, Mr. Ranjit Kumar, learned senior counsel as amicus and other counsel and Mr. Satya Prakash-in-person on the issue of grant of stay.


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