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Home / Latest News / ‘Final Assam NRC must be prepared by July 31, won’t extend deadline’, says SC

‘Final Assam NRC must be prepared by July 31, won’t extend deadline’, says SC

January 24, 2019:

On Thursday, Supreme Court said it will not extend July 31 deadline for publication of final Assam National Register of Citizens (NRC) under any circumstances.

Assam NRC
Assam NRC

The apex court ordered a meeting b/w NRC coordinator, Assam government and the EC to ensure there’s no dearth of officials for polls and NRC exercise, and asked the competent authorities to sit together to plan them.

The apex court asked Chief Secretary of Assam Govt., secretary of Election Commission and the NRC coordinator in the state to hold a meeting to decide how the officials have to be accommodated for the two exercises.

A bench comprising of Chief Justice Ranjan Gogoi and Justice R F Nariman said Solicitor General Tushar Mehta, who was appearing for the Assam, will ensure that the meeting is held within seven days.

The outcome of the meeting will be informed to the Apex Court on Feb 5, when the matter will be taken again to the bench.

The SC was informed that about 40 lakh people were left out of draft NRC, as many as 36.2 lakh have filed claims for inclusion of their names in the final NRC.

At the same time, around 2 lakh objections have been registered against the names included in the draft NRC.

The NRC is being updated under the direct monitoring of the SC.

The second and complete draft of NRC was released on July 30, 2018 that included the names of 2.9 crore people out of the total applications of 3.29 crore.

The first draft was published during the intervening nights of Dec 31, 2017 and Jan 1, 2018 containing 1.9 crore names.

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