HIGH COURT OF MEGHALAYA BAR ASSOCIATION Vs. UNION OF INDIA
LAWS(MEGH)-2020-4-1
HIGH COURT OF MEGHALAYA
Decided on April 16,2020

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

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) This Public Interest Litigation under Article 226 of the Constitution of India for effective monitoring of the measures undertaken by the State Government to contain the spread of the COVID-19 outbreak and to mitigate the plight of the citizens of Meghalaya has been filed by the High Court of Meghalaya Bar Association.
(2.) An additional affidavit has also been filed today itself, by the petitioners to bring on record subsequent developments and the crisis that had emerged, while disposing of the mortal remains of (L) Dr. Sailo who had fallen victim to this dreaded disease.
(3.) The State Government has also filed a status report today detailing therein the steps and measures that have been undertaken by the State Government in combating the spread of this disease.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.