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SC extends deadline indefinitely for linking Aadhaar to bank account, mobile & other financial services

March 13,2018:

This extension, however, will not apply to availing services and subsidies under section 7 of the Aadhar Act. Section 7 of the Aadhar Act deals with targeted delivery of financial and other subsidies, benefits and services.

Aadhaar
Aadhaar

On Tuesday, Supreme Court extended deadline for linking Aadhaar to one’s bank account, mobile phone, and other financial services Υtill it passes its judgment in the matter.

Apex Court is hearing petitions challenging Constitutional validity of the Aadhaar Act.

In December, 2017 SC Bench had extended till March 31, 2018,  the deadline for mandatory linking of Aadhaar with various services and welfare schemes.

Five-judge Constitution bench of Supreme Court comprising Chief Justice Dipak Misra and Justice A K Sikri, Justice A M Khanwilkar, D Y Chandrachud and Justice Ashok Bhushan is currently hearing the petitioners in the case following which the government will respond.

Attorney General K K Venugopal had last week submitted before Supreme Court that government was open to extending the deadline.

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29th June, 2018, New Delhi

 

Venue : Vivekananda Institute of Professional Studies, AU- Block, Outer Ring Road, Pitampura, Delhi, 110034, (Nearest Metro Station Haiderpur or Pitampura), New Delhi, 110030.

 

Cost INR 999

 

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