IN RE OUTRAGE AS PARENTS END LIFE AFTER CHILDS DENGUE DEATH Vs. STATE
LAWS(SC)-2016-10-87
SUPREME COURT OF INDIA
Decided on October 06,2016

In Re Outrage As Parents End Life After Childs Dengue Death Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.) This matter has been taken up on the basis of the news report titled "Outrage as parents end life after child's dengue death" published in the Sunday Times of India dated 13th September, 2015. Hon'ble the Chief Justice of India has passed an order on 16th September, 2015 to treat it as a Suo Moto Public Interest Litigation.
(2.) We have gone through the minutes of the meeting held yesterday and are quite disappointed with the outcome.
(3.) Learned Solicitor General says that another meeting will be convened today by the Lt. Governor at 5.30 p.m. with learned amicus and the officers mentioned in our order dated 4th October, 2016. The officers mentioned in our order of 4th October, 2016 will not be accompanied by any supporting staff.;


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