JOANNES JTL LAMARE Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-6-2
HIGH COURT OF MEGHALAYA
Decided on June 04,2020

Joannes Jtl Lamare Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) Matter taken up via Video Conferencing.
(2.) The State respondents has responded to the affidavit filed on behalf of the petitioner by filing affidavit in reply. On examination, it is noted that the affidavit by the petitioner has been filed in the main PIL i.e. PIL No. 4 of 2020 as also the reply thereto instead of being filed in the instant Misc. Case. However, for the ends of justice, the same are taken on record and treated as to have been filed in connection with this Misc. Case.
(3.) In the affidavit filed by the petitioner's association, concern has been raised that in spite of the order of this Court dated 27.05.2020, for dissemination of information on home quarantine, no tangible action has been taken by the respondents and it is submitted that the order of this Court has been willfully violated. Concern has also been raised with regard to the efficaciousness of the 'CORONTINE' app and submissions have been made at the bar that the same is not as effective as touted by the respondents. Statements have also been made with regard to the effectiveness of 'GEO FENCING' apart from other concerns such as to the procedure in testing of persons arriving from other States who after disembarking from the buses at testing centers are allowed to loiter around without any proper segregation from other public. The affidavit also has highlighted a news report that one person who had travelled to Karimganj had tested positive.;


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