AZRA USMAIL Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-3-57
HIGH COURT OF JAMMU AND KASHMIR
Decided on March 30,2020

Azra Usmail Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

Gita Mittal,J. - (1.)This hearing is convened pursuant to our last order dated 24th March 2020. On account of the lockdown, the present hearing is conducted using video-conferencing and voice calls.
(2.)We have been joined by Ms. Monika Kohli, learned Amicus Curiae and Mr. Ashok Kumar Srivastava, CGM, BNSL on video conference from their respective offices. Mr. Vishal Sharma, ASGI, Mr. Ravinder Gupta, Adv for BSNL and Mr. Amit Gupta, AAG have joined on video conferencing from the BSNL office. Additionally, Mr. Faisal Qadri, advocates for the petitioner in WP(C)PIL No. 4/2020 titled 'Azra Uzmail v. U.T. of Jammu and Kashmir have joined us on voice calls from Srinagar. Mr. Shah Faisal, Advocate has also joined on video conferencing at the High Court while Mr. Salih Pirzada, Adv for petitioner has joined on video conferencing from his residence. Mr. Shah Amir, AAG has joined us on voice call from Srinagar.
(3.)Mr. Ashok Kumar Srivastava, Chief General Manager, BSNL has informed us that pursuant to our last order, the financial estimate of Rs. 33.64 lakhs for provision of the lease line connections to 24 locations of Juvenile Justice Boards and Observation Homes has been submitted to the Mission Director, ICPS as well as Special Secretary to Social Welfare Department, J&K. Let the authorities scrutinise the estimates submitted by the BSNL at the earliest and inform the BSNL on the proposal at the earliest.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.