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SC concerned over wastage of food & water in marriages in Delhi, questions Govt

December 07, 2018:

On Thursday, Supreme Court observed that there is huge wastage of food & water at wedding functions in Delhi even as an “unconfirmed report” has stated that three girls recently starved to death here and people continue to face water shortage.

Food Wastage in Marriages
Food Wastage in Marriages

The Top Court is interested in knowing the Govt’s plan to deal with the issue.

Commercial interest of owners of motels and farmhouses, where marriage ceremonies take place, was getting far more importance than public interest, indicating a “very sorry and sad state of affairs” prima facie loaded in favour of the rich and powerful, the top court observed.

A Bench headed by Justice Madan B. Lokur said it was high time that the authorities concerned with governance of Delhi gave precedence to public interest over commercial interests of owners of motels and farmhouses.

Bench comprising of Justice Deepak Gupta & Justice Hemant Gupta, asked Delhi Chief Secretary to appear before it on Dec 11 so that appropriate directions can be passed in this regard.

The court, which was hearing a matter related to Blue Sapphire motel here, was informed that there are around 300 marriage halls in Delhi but around 30,000 to 50,000 marriages take place on a single day during the wedding season.

The counsel appearing for the motel said it had an underground water tank of 1 lakh litre capacity and the Fire Department had told it to increase it to 1.27 lakh litre.

The Bench said,“The commercial interest of these motel owners is not above public interest of the people of Delhi. If every motel has 1 lakh litre water stored with it and the people of Delhi are not getting water, what is to be done.”

“Tell us how much food and water is wasted in these 50,000 marriages here,” the Bench asked, adding, “You have [the municipal] corporations which side with these kind of people [motel owners]. That is why we are having so many problems. A balance has to be struck in favour of public interest.”

The Bench referred to a news report in July, which stated that three girls had died in Delhi due to starvation. When the counsel appearing for municipal corporations said it was “Indian mentality” to have several functions in marriages, the Bench said it was much more in northern India, particularly Delhi.

It said,“In our view, it is high time that the authorities concerned with governance issues in Delhi give precedence to public interest rather than commercial and financial interest of owners of motels and farmhouses, and other similar organisations.”

The Bench said it is a matter of common knowledge that availability of drinking water and availability of food is a “natural human right” and this must be respected by the authorities concerned with governance of Delhi.

The court said there were a number of farmhouses & motels in Delhi and one can imagine the amount of water used by them for carrying out their business.

It said,“We are mentioning this fact in the context of water shortage in Delhi and an application having been moved in this court today [on Thursday] by the NCT of Delhi [in another case] requiring the State of Haryana to release large quantity of water because of shortage of water in Delhi. That apart, we also find that tonnes of food is served at these functions, including weddings, and a large quantity of food goes waste. We are mentioning this in the context of an unconfirmed report that had appeared in one newspaper sometime back that three girls starved to death in Delhi.”

When the counsel appearing for the motel told the Bench about their water storage, it asked, “From where are you getting 1 lakh litre of water? People of Delhi are not getting water due to all these things… In other words, there is a huge amount of mismanagement of scarce water and wastage of food. Surely, no one can say that this waste is in public interest.”

It said,“The attitude of the State and the authorities under the State, including the municipal corporations, appears to be in favour of the motels and farmhouse owners much to the detriment of public interest.”

The court also said it was talking about the entire motel and farmhouse industry in Delhi, which is engaged in hosting functions like marriages.

The court concluded, “It should be appreciated that money is not everything in life.”

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