AZRA USMAIL Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-4-10
HIGH COURT OF JAMMU AND KASHMIR
Decided on April 03,2020

Azra Usmail Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

Gita Mittal,CJ. - (1.)This hearing is convened pursuant to our order dated 30th March 2020.
(2.)We have been joined by Ms. Monika Kohli, learned Amicus Curiae on video conference from her office. Mr. Ravinder Gupta, Adv for BSNL from the office of BSNL Mr. Vishal Sharma, ASGI and Mr. Amit Gupta, AAG has joined on video conferencing from their respective residences in Jammu.
Mr. Adarsh Sharma, Advocate has joined us on phone from his office. Mr. Abhay Kumar, SIO, NIC, J&K is on video conference from his office at Udhampur.

(3.)Additionally, we have been joined by Mr. Shah Amir, AAG on video conferencing from his residence in Srinagar. Mr. Faisal Qadri, advocate has joined us on voice call from Srinagar. Mr. Shah Faisal and Mr. Shafqat Nazir, Advocates have also joined on video conferencing at the High Court while Mr. Salih Pirzada, Adv for petitioner has joined on video conferencing from his office.
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