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Home / Latest News / Petition filed in SC challenging bill for 10% reservation for economically weaker section, says it breaches 50% reservation ceiling

Petition filed in SC challenging bill for 10% reservation for economically weaker section, says it breaches 50% reservation ceiling

January 10, 2019:

On Thursday, a petition has been filed in the Supreme Court challenging the constitution amendment bill that reserves 10% quota for poorer sections in the general category.

Reservation for economically weaker section
Reservation for economically weaker section

A petition filed by a group, Youth for Equality and Dr Kaushal Kant Mishra, said the amendment violates the 50% ceiling that had been laid down by the Supreme Court.

The petition says each of the four provisions that are being introduced in the Constitution violate one or the other basic feature and should not be allowed.

The Supreme Court had earlier laid down the judicial principle that the Constitution of India has certain basic features that cannot be altered or destroyed through amendments by Parliament.

The constitution amendment bill, which was pushed through Parliament within the last two days, was widely supported by political parties but there had been demands that the government should let a parliamentary panel take a closer, harder look at the changes.

The four key features of the bill had provided for reservations for any economically weaker sections of citizens other than SCs/STs and Other Backward Classes.

According to the amendment, private educational institutions would also have to set aside 10 per cent seats to be given to the poorer sections.

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