HIGH COURT OF MEGHALAYA BAR ASSOCIATION Vs. UNION OF INDIA
LAWS(MEGH)-2020-7-8
HIGH COURT OF MEGHALAYA
Decided on July 09,2020

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

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) Matter is taken up via Video Conferencing.
(2.) Mr. S. P. Mahanta, learned Senior Advocate with Mr. K. Paul, Advocate on behalf of the petitioner association have raised pertinent questions with regard to the current COVID - 19 measures being undertaken by the State respondents as also to the other important aspects which has caused concern amongst the citizenry of Shillong in particular and Meghalaya in general.
(3.) It is submitted that personnel of the armed forces who are on transfer, have been entering Meghalaya without being subjected to any tests, as also highly placed Central Government officials who on visits to Shillong from Delhi and elsewhere, not following the set protocol. Concern has also been raised with regard to the manner of issuance of Day passes to persons coming from Assam, who return within the same day, without there being any record of the places and people they have interacted with.;


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