Kar. HC: NOC from Landlord for Renewing Trade License of Leased Property Can’t be Insisted by BBMP  ||  Karnataka HC: Can’t Direct Husband With 75% Disability to Pay Maintenance to Wife  ||  SC: To Use Accused’s State. on Fact Discovery, Prose. Needs to Establish That No One Knew About it  ||  Bom HC: Pre-Condition of Complaint Can’t be Insisted by Hospitals to Provide Care to Pregnant Minor  ||  Delhi High Court Directs Delhi Govt. to Pay Rs. 738 Cr to MCD for Payment of Outstanding Dues  ||  Supreme Court: Jurisdiction of HC Under Article 226 Explained When Alternate Remedies Available  ||  Del HC: Abetm. of Suicide’s Trial Can’t Solely be Based on Mention of Person's Name in Suicide Note  ||  CESTAT: No Service Tax to be Levied on Flats Construc. Prior To 01.07.2010 Having Less Than 12 Flats  ||  Bombay High Court: Can’t Use Senior Citizenship Act as Machinery to Settle Property Disputes  ||  Delhi High Court: Not Compulsory to Use the Word ‘Seat’ in an Arbitration Clause    

Santosh Singh v. Union of India and anr. - (Supreme Court) (22 Jul 2016)

Grouse against ‘decadence of civilisation’ outside purview of Article 32

Constitution

A push for a more moral society and moral education for the country’s youth cannot be achieved through the courts for their inability to “unravel the complexities in the position”, the Supreme Court said.

The petitioner, an advocate practising in the Supreme Court, had raised grievance about the existing education system, which did not “produce a good human being”. Specifically, she expressed dissatisfaction with the lack of moral value inculcated in the prescribed CBSE curriculum; and called for the inclusion of moral science as a compulsory subject in the syllabus.

CBSE defended its curriculum for the emphasis on ‘co-scholastic’ areas in recent years. The Board released an updated teachers’ handbook in 2015, giving pedagogues broad guidelines on imparting moral education.

The court opined that the petitioner’s ails against materialism in society, though imbibing public good, were outside the court’s jurisdiction under Article 32 of the Constitution. Instead, it tendered a rather more tolerant tone, noting that preaching morality to the young itself prefaced risks of being one-sided.

Tags : MORAL EDUCATION   CBSE   YOUTH  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved