COURT ON ITS OWN MOTION Vs. UNION TERRITORIES OF JAMMU & KASHMIR AND LADAKH
LAWS(J&K)-2020-4-6
HIGH COURT OF JAMMU AND KASHMIR
Decided on April 16,2020

COURT ON ITS OWN MOTION Appellant
VERSUS
Union Territories Of Jammu And Kashmir And Ladakh Respondents

JUDGEMENT

Gita Mittal,J. - (1.)Let this matter be registered as a writ petition in public interest.
(2.)The COVID-19 pandemic has effected everyone all over the world. But there can be no dispute that it has effected different groups of people differently and there is a differential impact on existing inequalities in society. Unfortunately, all crisis disproportionately impact women. Thus internationally it has been observed that while the pandemic is having a tremendous negative impact on societies and economies, the adverse social and economic consequences of the pandemic for women and girls are devastating.
(3.)In a statement made by Mr. Antonio Guterres, the Secretary General of the United Nations, nearly 60% of women around the world working in the informal economy, earning less, saving less are at greater risk of falling into poverty because of the COVID-19 pandemic. As markets fall and businesses close, millions of women's jobs have disappeared. Mr. Antonio Guterres has observed that at the same time as the women are losing paid employment, women's unpaid care work has enhanced exponentially, as a result of school closures and the increased needs of elder people. These currents have been observed to combine as never before to defeat women's rights and deny women's opportunities.
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