HIGH COURT OF MEGHALAYA BAR ASSOCIATION Vs. UNION OF INDIA
LAWS(MEGH)-2020-7-1
HIGH COURT OF MEGHALAYA
Decided on July 16,2020

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.) In compliance to the order dated 09.07.2020, a status report on behalf of the respondent Nos. 3 to 7, has been filed this morning itself. The report and the annexures contain and narrate the steps that have been taken to combat the spread of Covid-19 to the ever changing situation in the state.
(3.) It is noted in the report, that due to the surge of Covid-19 positive cases especially amongst the lower ranks of the Armed Forces, meetings have been held between the State respondents and the representatives of the Armed/Para-Military Forces stationed in Shillong, to work out the modalities and procedures that are to be adopted in ensuring that the returning personnel adhere to the protocols as prescribed. However, it is noted with concern that though the representatives of the Armed/Para-Military Forces informed that the quarantine protocols as laid down by the respective Ministries, are being followed, they do not have any testing facilities, and have requested the State Government to assist them in this regard.;


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