MAHARASHTRA STATE BRANCH OF INDIA Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2020-11-183
HIGH COURT OF BOMBAY
Decided on November 06,2020

Maharashtra State Branch Of India Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) The matter was adjourned from time to time since 05.10.2020. On 28.10.2020 and 04.11.2020 we had heard Mr. Chapalgaonkar, learned counsel for the petitioner and Mr. Karlekar, learned A.G.P. to the extent of interim relief claimed by the petitioner qua the rates as may applicable for non Covid-19 patients. On 04.11.2020, we had adjourned the matter at the request of Mr. Karlekar, learned A.G.P. to take further instruction as some documents/literature filed by the petitioner. The matter was kept on 06.11.2020.
(2.) Today, after the matter was called out Mr. Karlekar, learned A.G.P. submits that the praecipe is moved by the State before the Hon'ble the Chief Justice to club and/or consolidate all the matters for being heard and disposed of by the same Bench. The grounds of challenge to the Government Resolution issued during the pandemic vis-a-vis the rates to be charged, involved similar questions of law and petitions are pending before the Bench at Nagpur, Aurangabad and also at the Principal Seat at Bombay. The said praecipe appears to have been filed on 28.10.2020. No orders are passed on the said praecipe.
(3.) We have heard to the extent of interim relief claimed by the petitioner vis-a-vis non Covid patients only on earlier dates. The challenge to the entire notification as applicable to the Covid patients is not considered by us.;


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