IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  W.P.(C) 1969/2014
  
  
  
  MANOJ SHARMA ..... Petitioner
  
  Represented by: Mr.A.K.Mishra, Advocae with
  
  Mr.M.K.Upadhyay, Advocate
  
  
  
  
versus
  
  
  
  GOVT OF NCT OF DELHI and ANR. ..... Respondent
  
  Represented by: Mr.Rajiv Nanda, Advocate
  
  with Mr.M.K.Vikkey, Advocate for R-1.
  
  Ms.Mini Pushkarna, Advocate with Ms.Yoothika Pallavi, Advocate for MCD.
  
  CORAM:
  
   HON'BLE MR. JUSTICE PRADEEP NANDRAJOG
  
   HON'BLE MS.JUSTICE DEEPA SHARMA
  
  
  
   O R D E R
  
   26.03.2014
  
  
  
  1. The writ petition raises an issue which this Court, if at all it can
  solve could do so in a clumsy way. The petitioner has filed photographs
  showing that residents of buildings and especially Group Housing Complex,
  fed up with the Indian habit of relieving the pressure on the bladder by
  
  unzipping and peeing on the first wall seen by the person is sought to be curtailed, if not at all prohibited, by affixing photographs deities on
  the walls. The hope would be that man, the greatest creation of the
  infinite artist, would not dare his privies in front of his lord and
  would not urinate on the road.
  
  2. In spite thereof, the photographs evidence that the pressure on the
  bladder is blatantly relieved by virtually peeing on the photographs of
  once God.
  
  3. Not only that the photographs at page 26 would reveal that to shame
  the offender the owners of the complex have written graffiti that ?Look
  here a dog and a donkey is peeing?. In spite thereof, a man is seen
  peeing on the wall.
  
  4. Now, nobody can prevent a person from affixing photographs of deities
  on the walls of his house or on the walls of a Group Housing Complex. The
  direction sought to be issued against the residents that photographs of
  Gods be directed to be removed cannot be issued by us. The menace of
  urinating in public has to be solved elsewhere.
  
  5. Surely this Court cannot makes a man walks out of his house his zip
  should be locked.
  
  6. The writ petition stands disposed of.
  
  
  
   PRADEEP NANDRAJOG, J.
  
  
  
  
  
   DEEPA SHARMA, J.
  
  MARCH 26, 2014
  
  skb
  
  
  
  $ 10