HIGH COURT OF MEGHALAYA BAR ASSOCIATION Vs. UNION OF INDIA
LAWS(MEGH)-2020-7-6
HIGH COURT OF MEGHALAYA
Decided on July 30,2020

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.) Learned ASG, Ms. A Paul submits that pursuant to the order dated 16.07.2020, a status report has been filed online on 29.07.2020, outlining the measures that have been put in place by the Armed/Para Military forces stationed in the state of Meghalaya to contain and combat COVID-19 amongst their personnel. However, she submits that as the various branches of these Armed forces and the Ministries concerned have not been arrayed as proper parties, a comprehensive affidavit could not be filed, and hence, only the status report was filed. She further fairly submits that, if the said authorities which she is authorized to represent, are arrayed as necessary parties, it would facilitate the filing of detailed affidavits by them, and an accurate and comprehensive picture on the measures and current status will emerge, which will assist this Court and concerned parties in assessing the situation and thereby, also enable this Court to pass appropriate orders thereon, if deemed necessary.
(3.) The Learned Counsels for the Petitioner Association, have next drawn the attention of this Court to the tragic incident wherein a new born baby lost its life due to purported indifference and negligence at Ganesh Das Hospital Shillong a few days ago, which they submit is a designated COVID -19 treatment institution. This Court notes that this incident has in the past few days been widely reported and is indeed very unfortunate to say the least, moreso, when the mother of the baby is a resident of a designated containment area wherein strict protocols and SOP's are supposed to be in place. The Learned AG is therefore directed to obtain instructions as to this incident, and the steps that have been taken by the authorities in this regard. Mr S.P. Mahanta, Learned Sr. Counsel and K. Paul, Advocate, are also to file an affidavit with relevant supporting materials on this matter, which they have raised by their verbal submissions today.;


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