JUSTICE S.R. SEN (R) Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-4-3
HIGH COURT OF MEGHALAYA
Decided on April 17,2020

Justice S.R. Sen (R) Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.DIENGDOH,J. - (1.) The Petitioner has approached this Court by way of this PIL with a prayer that a Writ in the nature of Mandamus/ Certiorari or any other appropriate writ/ order or direction be issued directing the State respondents to provide/ allot land for cremation/ burial ground by assessing the need in various places of the District.
(2.) An interim prayer was made for direction to the State respondent, including the Police, to provide space and ensure that the body of (L) Dr John L. Sailo Ryntathiang, who died after contracting novel corona virus aka COVID-19 early on Wednesday, be cremated/ buried without any difficulty according to the guidelines of the Centre and World Health Organisation.
(3.) The interim prayer also relates to a similar prayer made by the Petitioner in MC (PIL) No 2 of 2020 in this instant PIL.;


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