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HC: Honesty has virtually become an Endangered Species, Need to Protect Honest & Impartial Men

January 12,2018:

High Court expounded that “People involved in corruption are now part of everyday life and it has engulfed society in a very big way. Today, finding an honest person is a rarity. Dishonesty and corruption are routine affair.”

Corruption Tales
Corruption Tales

Allahabad HC while taking serious note of the rampant corruption in the Development Authorities of Uttar Pradesh, observed that Honesty has virtually become an endangered species and there is a need to “protect” honest and impartial men of integrity.

High Court Bench comprising Justice Sudhir Agarwal and Justice Ajit Kumar made the abovestated observation while allowing a petition challenging allotment of a 200 sq m plot at Defence Enclave Yojna in Kankadkheda, Meerut,UP.

Advocate appearing for Petitioner submitted that whole process of auction that took place on July 23, 2014 was an “eyewash”.

HC bench further added that, “Records related to allotment of plot makes it clear that entire process adopted by Officer of Meerut Development Authority in the present case is nothing but a farce and full of manipulations, fraud and misrepresentation.”

Bench stated that though number of honest persons is decreasing, still we believe that society has ample honest people. Need is only to identify and encourage them so that their number may get increased”.

HC Bench concluded that,”For this purpose, what is needed more is a simultaneous deterrent action against the corrupt and the dishonest people by finding them out and punish sternly. Disease of corruption is spreading like anything and treatment requires a traumatic attempt”.

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