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Home / Latest News / Attorney General KK Venugopal feels Nehru’s fear that SC will become third chamber of Parliament might come true

Attorney General KK Venugopal feels Nehru’s fear that SC will become third chamber of Parliament might come true

December 09, 2018:

The use of Constitutional morality can be very, very dangerous and we can’t be sure where it will lead us to. I hope Constitutional morality dies, said AG.

Attorney General K.K Venugopal
Attorney General K.K Venugopal

Taking a potshot at the powers of the Supreme Court, Attorney General KK Venugopal on Saturday said that it “has garnered to itself vast power, which no apex court in the world has ever exercised”.

Criticising the top court for depending on the Constitutional morality, the Attorney General while speaking at the Second J Dadachanji Memorial Debate said, “The use of Constitutional morality can be very, very dangerous & we can’t be sure where it will lead us to. I hope Constitutional morality dies”.

He added that if the Constitutional morality still breathes, first Prime Minister Jawaharlal Nehru’s fear that Supreme Court will become the third chamber of Parliament might come true.

“As a powerful weapon which surpassed all the powers conferred on the Supreme Court by the Constitution, Article 142 merely permitted the Court to pass such decree or make such order as to do complete justice in any cause or matter pending before the court. But the Article was treated as a Kamadhenu from which unlimited powers flowed to the apex court of the country,” Venugopal added.

The Attorney General, while talking about the history of conflict between the judiciary & the legislature, underscored that in its early days, top court struck down land reform & nationalisation laws as the judges noted that it violates equality. “The laws were struck down on a strict & literal interpretation of the Constitution,” the attorney general stated.

Criticising the judiciary’s dependence on Constitutional morality in judgements such as Sabarimala temple issue, he said, “In Sabarimala case, the dissenting judge said we can’t interfere with a matter of faith. But other four judges dealt with Constitutional morality. It’s one thing for Supreme Court to deal with an individual, but here you’re dealing with a whole population.

What is this Constitutional morality? If a bench of the Supreme Court speaks in two different voices, one saying Constitutional morality will permit the entry of women & the other one which says no, it’s prohibited because of Constitutional morality, which is a very dangerous weapon.

You cannot use it. It can result in grave injury without anyone knowing where it’s going to end,” he said while referring to the Sabarimala case.

Recalling the statement made by then Chief Justice Hidayatullah on amendments in the Constitution, the Attorney General stated that the former stated that the only purpose of the amendments was “to neutralise the judgements of the Supreme Court.” Venugopal added that given the circumstances it is “very difficult to say whether the court was right.”

Expressing dissent over the interference of the top court, Venugopal said, “The Preamble of the Constitution reads, ‘we, the people’. We gave to ourselves this Constitution. Are you going to treat the whole of the population as illiterate & not able to think for themselves? I say no.

Maybe the illiteracy today is 26 per cent, but even those (people living in the villages & rural areas), they have basic wisdom & they know what is good for them. And therefore, for the court to believe that unless we interfere, the country is doomed, I say no, it can’t.”
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