HIGH COURT OF MEGHALAYA BAR ASSOCIATION Vs. UNION OF INDIA
LAWS(MEGH)-2020-9-13
HIGH COURT OF MEGHALAYA
Decided on September 15,2020

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

JUDGEMENT

H.S.Thangkhiew,J. - (1.) Matter taken up via Video Conferencing.
(2.) Mr. A. Kumar, learned Advocate General submits that with regard to the modalities of transport and transit of Armed Forces and CAPF personnel, it is not correct as stated by the former ASG that meetings were yet to be held between the State authorities and Armed Forces/CAPF.
(3.) Reference is made by the learned Advocate General to the status report filed on 16.07.2020 wherein the minutes of two meetings held on 27.05.2020 and 24.06.2020 and key decisions arrived at, have been annexed. The learned Advocate General has also filed online the proceedings/notes of the last meeting between the Armed Forces/CAPF and State authorities held on 21.07.2020, which was chaired by the Chief Secretary to the Government of Meghalaya, and has drawn this Court's attention to the key decisions arrived at in the said meeting with regard to transport for returnees and also the arrangement for sampling which for convenience is reproduced herein below:- '1. As the State entry points would be closed from the 24th to 31st of July 2020, the AP/PMF were recommended to arrange transport for their returnees during the said period as State transport facilities would not be available. 2. It was recommended that the AF/PMF arrange for sampling of their returnees at Military Hospital, Shillong so as to ease the burden at Civil Hospital, Shillong where sampling has increased with the increased number of cases in the State. For those who stay outside the campus, sampling may still be continued at Civil Hospital, Shillong. 3. The AF/PMF were also advised to increase their sampling and testing capacity, as that would be more ideal, keeping in mind that the Covid-19 pandemic will still continue. It was also recommended that the AF/PMF will need to think of new strategies in terms of quarantine facilities. 4. Stress was laid on the importance of testing all returnees (whether symptomatic or not) by RT-PCR, as the percentage of positive cases has increased among those coming from outside the State. 5. For the case of contact tracing and other works related to management of Covid-19, it was recommended that data of the returnees should be maintained by the AF/PMF and shared with the State. 6. Stating that logistics issues may be the reason why AF/PMF personnel arrived at Civil Hospital for sampling, it was recommended by the Chief Secretary that arrangement may be made by the Armed Forces Units with regard to transport of the personnel returning to the State. Own transport may be arranged by the AF/PMF Units from the airport or railway station, or coordination may be made with the State Transport Department to take the returnees directly to Military Hospital or other sampling facilities arranged. 7. It was recommended that a separate meeting be convened with the Armed Forces based at Umroi Campus to discuss on the issues pertaining to movement of the personnel based in the campus. 8. With regard to the requirement of a bigger quarantine facility of the CRPF, it was suggested that an official letter on the requirement may be sent to the DGP." ;


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