All. HC: Collector Being Quasi-Judicial Authority Has No Statutory Power to Review/Recall Order  ||  All HC: High Court Appointing Arbitrator has Power to Extend Arbitrator's Mandate u/s 29A of A&C Act  ||  SC: Centre Recommended to Frame Comprehensive Sentencing Policy  ||  Supreme Court: Court Which Granted Bail Can Cancel it if Serious Allegations Made  ||  Supreme Court: SEZ Developers Must Apply for Recognition and be Scrutinized  ||  SC: Comments to be Made Within Public View to Punish Person for Casteist Insults Under SC/ ST Act  ||  P&H HC: Bail Petition Rejected of Travel Agent Accused of Defrauding a Man for Processing Visa  ||  SC: Conviction for Stalking Quashed Due to Marriage Between Convict and Complainant  ||  All HC: S. 33-G UP Sec. Education Act a Benefi. Prov. for Teachers Serving for More Than 2 Decades  ||  All HC: SI Fixed at 6% p.a On Excess/Less Determination of Provi. Tariff Ultra Vires Electricity Act    

Brexit: Being aloof is better than being a fool - (27 Jun 2016)

Administrative

Whether the government overestimated its position in the blunder to call for a referendum, or Britons mistook the opportunity to test out ‘any change is good’, Britain’s proposed exit from the most progressive and and unifying international conglomerations is disappointing rather than hopeful.

The United Kingdom may not lose anything by leaving the European Union proper (when was it ever truly a part), but it knows it has nothing to gain from it.

What are now accepted as untruths by Leave campaigners (NHS funding, budgetary disbursements to the EU and all matters money-related), are precisely the reasons why the UK should continue with the EU. It may cost billions to be part of the club, but the returns are severally more: diplomatic clout, trade deals, economic opportunity, cross-cultural interaction, being the envy of the world.

It can be argued that the lesser prosperous parts of the United Kingdom were foremost for change - feeling themselves untouched by economic development promised by the common market and unable to enjoy the benefits of the EU’s ‘open door’ policies. Perhaps the Leave vote was cast in the hope of recovering low wage jobs and a defocus from the modern day Jerusalem that is London. They will get neither.

Minimum wage jobs existing in the UK were created not in spite of but because of the existence of free movement. These will evaporate just as quickly as the cheap European labour that manned them does. British industrial workers are notoriously hard to appease, and are well known for their brazier handicraft when the unprofitable becomes unsustainable. Whether the government will prioritise time and effort on a less-than-competitive industrial environment of the North and the Midlands over the lucrative commercial dealings of London remains to be seen.

Only as the turmoil in the immediate aftermath of the referendum dies down will people realise that all that’s changed is nothing; and perhaps that should be the legacy of this latest peoples’ vote.

Tags : BREXIT   EUROPEAN UNION   REFERENDUM   UNITED KINGDOM  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved