ABDUL QAYOOM Vs. UNION TERRITORY OF JK
LAWS(J&K)-2020-4-5
HIGH COURT OF JAMMU AND KASHMIR
Decided on April 17,2020

ABDUL QAYOOM Appellant
VERSUS
Union Territory Of Jk Respondents

JUDGEMENT

Ali Mohd. Magrey, J. - (1.)This Letters Patent Appeal has been listed today on the urgency expressed by the learned counsel for the appellant to be heard remotely via Video Conferencing.
(2.)While, Mr. Z.A. Shah, learned Senior counsel, appearing for the appellant, has been provided the link and is on Vidyo Desktop; Mr. B.A. Dar, learned Senior Additional Advocate General, representing the Union Territory respondents, is on Voice Call from his residence; and Mr. T.M. Shamsi, learned Assistant Solicitor General of India, representing the Union of India, is also on Voice Call from his residence.
(3.)With the taking up of the matter for consideration, Mr. B.A. Dar submits that on account of the lockdown, he is confined to his residence and does not have either the hard or the soft copies of the case file or of the relevant detention records available with him at his residence. He further submits that due to network connection issue, he also does not have the Video Conferencing facility available to him at his residence and, therefore, he expresses his inability to make his submissions and argue the case. Mr. Dar submits that the hearing of the matter may be postponed till, at least, the present period of lockdown comes to an end, enabling him to properly assist the Court. Mr. Shamsi also expressed the same inability for making his submissions due to network connection issue and, accordingly, sought postponement of the hearing till the prevailing lockdown period comes to an end.
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