Case BriefsSupreme Court

Supreme Court: In the matter relating to problems faced by the people of Delhi due to dengue and chikungunya, the Lt. Governor, after convening a meeting on 05.10.2016, will convene another meeting today at 5:30 and the following points will be discussed by the partcipants:

  • 15 areas of concern that learned amicus says he has culled out from the affidavits that have been filed and are on record.
  • If there are any additional areas of concern, the participants in the meeting will identify those areas and suggest ways and means to remove the problems including any problems that may arise in the 15 areas identified by learned amicus.
  • Steps to be taken for preventing recurrence of the problems faced by the people of Delhi this year due to vector-borne diseases as also preventive steps for any contingency that may arise in the near future.
  • Effective ways to have the garbage cleared so that standards of sanitation and hygiene are maintained in and around Delhi

Stating that the efforts by the participants should be consultative, collaborative and cooperative, the bench said that they should keep the interests of the people of Delhi in mind and look out at the entire exercise in a positive manner and think about the future rather than the past. The Court asked the participants to arrive at a time-frame within which all necessary steps will be taken and who will be responsible for their implementation.

The Chief Minister of Delhi, the Health Minister, Commissioner of South Delhi Municipal Corporation, Commissioner of East Delhi Municipal Corporation, Commissioner of North Delhi Municipal Corporation, Chairman of the New Delhi Municipal Corporation, Chairman of the Delhi Metro Rail Corporation, General Manager of the Northern Railway, Chief Secretary of Delhi, Union Health Secretary, the Vice-chairman of the Delhi Development Authority and the Chief Executive Officer – Delhi Cantonment Board will be participating in the meeting. [In Re Outrage as Parents End Life after Child’s Dengue Death, SMW (C) No. 1/2015, decided on 06.10.2016]

Case BriefsSupreme Court

Supreme Court: With the intent to resolve issues relating to the better management of the problems faced by the people of Delhi due to dengue and chikungunya for the general interest of the people of Delhi, the Bench of Madan B. Lokur and L. Nageswara Rao, JJ said that it would be appropriate if a meeting is convened by the Lieutenant Governor on 05.10.2016 at 2.00 pm.

The Court asked the Chief Minister, the Health Minister, Commissioner of South Delhi Municipal Corporation, Commissioner of East Delhi Municipal Corporation, Commissioner of North Delhi Municipal Corporation, Chairman of the New Delhi Municipal Corporation, Chairman of the Delhi Metro Rail Corporation, General Manager of the Northern Railway, Chief Secretary of Delhi, Union Health Secretary, the Vice-chairman of the Delhi Development Authority and the Chief Executive Officer – Delhi Cantonment Board, to attend the meeting. The Court, however, made it clear that no substitute will be sent in case anyone amongst these officers is not available for any reason. [In Re Outrage as Parents End Life after Child’s Dengue Death, 2016 SCC OnLine SC 1093 , decided on 04.10.2016]

NewsTreaties/Conventions/International Agreements

  1. MoU between National Investment and Infrastructure Fund (NIIF), Ministry of Finance, Government of India and Qatar Investment Authority (QIA)

The MoU aims at establishing framework for facilitating participation of Qatari institutional investors in Infrastructure projects in India under NIIF.

  1. Agreement on Cooperation and Mutual Assistance in Customs Matters between the Government of Republic of India and Government of the State of Qatar

This agreement promotes cooperation and mutual assistance between the two countries on matters pertaining to customs administration through exchange of information and intelligence.

  1. MoU between Financial Intelligence Unit – India (FIU-IND) and the Qatar Financial Information Unit (QFIU) concerning cooperation in the exchange of intelligence related to money laundering, terrorism-financing and related crimes

The MoU facilitates exchange of intelligence related to money laundering, terrorism-financing and related crimes and persons connected thereto.

  1. MoU between the Ministry of Skill Development and Entrepreneurship, the Government of Republic of India and the National Qualifications Authority/Supreme Education Council, Government of the State of Qatar for Cooperation in Skill Development and Recognition of Qualifications

This MoU aims to enhance cooperation between the two countries on skill development and mutual recognition of qualifications to facilitate mobility of skilled workers from India to Qatar.

  1. MoU on cooperation in Tourism between the Government of the Republic of India and Government of the State of Qatar.

The MoU aims at bilateral cooperation in the field of planning and developing of tourism, through marketing and promotion as also to support cooperation between private sector stakeholders.

  1. MOU between India & Qatar for Cooperation in the field of Health the Government of the Republic of India and Government of the State of Qatar.

This MoU provides cooperation in areas of health, including interalia in occupational and environmental health, pharmaceuticals, medical education, exchange of the best practices in the field of primary healthcare, research in the field of health care, technology, health care system and exchange of medical experts and scientists.

  1. The First Executive Programme for MoU in the field of Youth and Sports between the Government of Republic of India and Government of the State of Qatar

As a follow up to the existing MoU in the field of Youth and Sports, the first Executive Programme provides for exchanges and cooperation in sports activities, training camps for sports teams and exchange visits of leaders and officials etc between the two countries.

Press Information Bureau

Case BriefsSupreme Court

Supreme Court: While hearing a petition with respect to the hardship which the people living in Delhi undergo having regard to the high of pollution in the city, T.S Thakur, CJI. , A.K. Sikri and R. Banumathi, JJ. directed various measures to be undertaken by the Government  and local bodies concerned.

Noted Counsel Harish Salve appearing as amicus argued on various issues including maintenance of high pollution levels inspite of imposition of Environment Compensation Charge (ECC) and diversion of commercial vehicles/trucks to alternates routes, moving of taxis like OLA and UBER to CNG, banning registration of SUVs and private cars of the capacity of 2000 cc, introduction of vacuum cleaners to prevent dust on the roads and proper disposal of solid wastes.

In lieu of consensus between the two parties on the aforementioned issues, the Court issued suitable directions and for other issues which were not heard, the Court has adjourned the matter to 5th January 2016. [M.C. Mehta V. Union of India, 2015 SCC OnLine SC 1327, decided on December 16, 2015]

Case BriefsTribunals/Commissions/Regulatory Bodies

Central Information Commission (CIC): While coming down heavily upon Director, General Health Services, Haryana for non-compliance of earlier orders of CIC, the Commission directed him to provide complete details about facilities and concessions given by the Government to Medanta Hospital, Gurgaon. Before the Commission, the appellant sought information in relation to medical lapses that allegedly resulted in the death of former Chief Justice of India, J.S. Verma. The appellant also sought complete file notings and correspondence including application for allotment of land to Medanta Hospital (where the former Chief Justice breathed his last) and prevailing market rate and circle rate of land in that area, at the time of allotment of land to Medanta Hospital. Earlier seeking the said information, the appellant had approached PIO, Directorate of Health Service, GNCTD, Delhi and the First Appellate Authority but was not satisfied with the response. Claiming non-furnishing of information sought, the appellant approached the Commission in Second Appeal. During the course of proceedings before CIC, the Commission directed Department of Health & Family Welfare, Govt. of Haryana and HUDA, Gurgaon to furnish the required information to appellant. When the matter came up before the Commission for compliance, the Commission directed CPIO of HUDA to produce the file notings of allotment of land, application of Medanta, and the prevailing market rate and circle rate of land in that area, at the time of allotment to Medanta Hospital before the Commission. While reprimanding the Director, General Health Services, Government of Haryana for non-compliance of earlier orders of CIC, the Commission further noted, “The Commission also directs CPIO/Director General Health Services, Government of Haryana to show cause why maximum penalty should not be imposed against him for not complying with the direction of the Commission, the explanation should reach the Commission within 3 weeks of receipt of this Order. He is also directed to provide complete details about facilities and concessions given by them to Medanta Hospital, Gurgaon.” [Subhash Chandra Agrawal v. Directorate of Health Services, GNCTD, Delhi,  decided on October 21, 2015]