JOANNES JTL LAMARE Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-5-6
HIGH COURT OF MEGHALAYA
Decided on May 27,2020

Joannes Jtl Lamare Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) This Misc. Application has been taken up today via video conferencing.
(2.) The State respondents in compliance with the order dated 21.05.2020 have filed a voluminous affidavit on the measures with regard to quarantine, which have been adopted and stated to be implemented.
(3.) We have perused the soft copy of the report and noted the various notifications which have been issued from time to time by the State respondents. One aspect which to our mind deserves urgent consideration is the measures to be taken for persons especially the returnees to the State who are in home quarantine, who are to be made aware as to the crucial importance of adhering to the protocols as prescribed. Further, with regard to any violation of the said quarantine protocol, it is felt necessary that the said persons be also made aware of the consequences and the repercussions under the law.;


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