NGANGOM SARAH Vs. PRINCIPAL SECRETARY (HEALTH & FAMILY WELFARE)
LAWS(MANIP)-2019-8-8
HIGH COURT OF MANIPUR
Decided on August 22,2019

Ngangom Sarah Appellant
VERSUS
Principal Secretary (Health And Family Welfare) Respondents

JUDGEMENT

M.V.MURALIDARAN, J. - (1.) Heard Ms. Ng.Sarah, learned counsel for the petitioner as well as Mr. P.Tamphamani, learned Government Advocate for the State respondents and Mr. W.Darakishore, learned CGC appearing for the Union respondents.
(2.) Prayers in this PIL are as follows:- "a. to issue a writ in the nature of Mandamus or any other appropriate writ(s) or order(s) directing the Respondents to implement the Rashtriya Kishor Swasthiya Karykarm (RKSK) in the State of Manipur effectively as per the Operational Guidelines issued by the Government of India. (b) to issue a writ in the nature of Mandamus or any other appropriate writ order or direction to the Respondents to ensure the accessibility and availability of menstrual hygiene products including Sanitary Napkins to all adolescent girls under the Rashtriya Kishor Swasthiya Karyakram (RKSk); (c) to issue a writ in the nature of Mandamus or any other appropriate writ order or direction to the Respondents to ensure that the awareness programs relating to menstrual health and hygiene are conduct through Anganwadi Centres, ASHA workers and any other accredited community centre; (d) to issue any other appropriate order or direction which Hon'ble court may deem fit and necessary in the facts and circumstances of the case and in the interest of justice;"
(3.) Notice was ordered on 24.7.2018. Reply affidavit has been filed by the respondent No.1, 2 and 3 dated 5.10.2018.;


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