HIGH COURT OF MEGHALAYA BAR ASSOCIATION Vs. UNION OF INDIA
LAWS(MEGH)-2020-10-8
HIGH COURT OF MEGHALAYA
Decided on October 06,2020

High Court Of Meghalaya Bar Association Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) Matter taken up via Video Conferencing.
(2.) The State respondents have on 05.10.2020 filed two affidavits online, one with regard to compliance of the directions contained in the order dated 25.09.2020, as to the status of the establishment of the Plasma Bank at NEIGRIHMS and also to bring on the fact that remuneration and performance based incentive payable to the ASHAs under various health programmes of the National Health Mission have been cleared upto the month of August, 2020. The other affidavit concerns the matter regarding the issue of alleged negligence in the treatment of a pregnant lady and the birth of a still born child. The State respondents by the affidavit have also rebutted the statement made in the additional affidavit filed by the petitioner Association on 24.09.2020.
(3.) Mr. S.P. Mahanta, learned Senior counsel along with Mr. K. Paul, learned counsel submit that they have not yet generated hard copies of the said two affidavits and pray that they may be given some time to go through the same and to come back with replies or rebuttals, if deemed necessary. Mr. K. Paul, learned counsel who is also representing NEIGRIHMS, submits that the Plasma Bank has been inaugurated today itself, and prays that he may be allowed to bring the same on record by way of an affidavit.;


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