HIGH COURT OF MEGHALAYA BAR ASSOCIATION Vs. UNION OF INDIA
LAWS(MEGH)-2020-4-2
HIGH COURT OF MEGHALAYA
Decided on April 21,2020

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

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) Parties are logged on through video conferencing. Today was fixed for response by the Petitioners on the Status Report dated 16.04.2020, filed by the State Respondents. However, on perusal of the materials filed online till date, the said response it seems is yet to be filed. The State Respondents have however on 20.04.2020, also filed detailed written submissions, along with list of documents and judgments and have also annexed concerned news reports.
(2.) Learned Counsels for the Petitioner Association, pray that they may be allowed some more time to file detailed response and suggestions to the status report and the written submissions. Mr S.P. Mahanta Sr. Counsel and K.Paul, Advocate, in the course of submissions have also brought up the issue of Health Insurance for frontline workers, availability and quality of PPEs supplied, and also the manner in which the District Administration is notifying and implementing the curfew, which they submit is not satisfactory.
(3.) Mr A.Kumar Learned AG, at this juncture, in reply to the submissions of the counsels for the Petitioner Association, submits that the Petitioners may file their suggestions and grievances by way of Representation before the Office of the Advocate General itself, which he assures will then be looked into by the authorities concerned.;


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