JOANNES JTL LAMARE Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-5-5
HIGH COURT OF MEGHALAYA
Decided on May 21,2020

Joannes Jtl Lamare Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) This Misc. Application has been registered in the main petition on the basis of a letter petition dated 15.05.2020 addressed to Hon'ble the Chief Justice.
(2.) A perusal of the letter which has been written by one Joannes JTL Lamare is for appropriate directions to be issued by this Court on home quarantining of people returning to the State of Meghalaya from other parts of India especially from areas falling under RED ZONES. The author of the letter has highlighted the deficiencies with regard to the procedures that have been followed by the State machinery in facilitating and implementing quarantine measures.
(3.) The letter touches upon the various aspects of quarantine which have been enumerated therein such as, i. Awareness as to what is home quarantine. ii. Which is the monitoring body to enforce home quarantine. iii. What action can be taken for or be taken against those violating home quarantine. iv. The authority to whom complaints can be lodged about violation of quarantine. v. Quarantine measures for returnees who are members of large families, residing in only two or three room houses and families living as tenants. vi. Whether institutional quarantine be made mandatory for those returning from RED ZONES.;


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