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Public Interest Litigation


Can a Writ Petition be Treated as a Public Interest Litigation?

Yes, a writ petition filed by the aggrieved person, whether on behalf of group or together with group can be treated as a PUBLIC INTEREST LITIGATION however,

  • The writ petition should involve a question, which affects public at large or group of people, and not a single individual.

  • Only the effected /Aggrieved person can file a writ petition.

  • There should be a specific prayer, asking the court to direct the state Authorities to take note of the complaint /allegation.



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