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Public Interest Litigation


Against Whom a Public Interest Litigation Can be Filed?

  • A PUBLIC INTEREST LITIGATION can be filed only against a State / Central Govt., Municipal Authorities, and not any private party.
  • However "Private party" can be included in the PUBLIC INTEREST LITIGATION as "Respondent", after making concerned state authority, a party.
    For example - If there is a Private factory in Delhi, which is causing pollution, then people living nearly, or any other person can file a PUBLIC INTEREST LITIGATION against:
  • Government of Delhi
  • State Pollution Control Board, and
  • Also against the private factory
  • However, a PUBLIC INTEREST LITIGATION can not be filed against the Private party alone concerned state Govt. /, and state authority has to be made a party.


Public Interest   Litigation Back




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