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Public Interest Litigation


Can a Letter Explaining Certain Facts to Chief Justice be Treated as A Public Interest Litigation

  • In early 90's there have been instances, where judges have treated a post card containing facts, as a PUBLIC INTEREST LITIGATION some of them are:
  • Letter alleging the illegal limestone quarrying which devastated the fragile environment in the Himalayan foothills around Mussoorie , was treated as a PUBLIC INTEREST LITIGATION
  • A journalist complained to the Supreme Court in a letter, that the national coastline was being sullied by unplanned development which violated the central government directive was treated as a PUBLIC INTEREST LITIGATION


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