PROF. S. K. BHALLA Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-12-59
HIGH COURT OF JAMMU AND KASHMIR
Decided on December 05,2020

Prof. S. K. Bhalla Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents




JUDGEMENT

GITA MITTAL, C.J., RAJESH BINDAL, J. - (1.)In the instant case, we are considering the matter of continuation of occupancy of official residences by former Chief Ministers/former Ministers/MLAs/MLCs/Political Persons/MPs/Bureaucrats, etc. who have long retired. The Report dated 2nd October 2020 filed by Mr. Aseem Sawhney, ld. AAG on behalf of the Estates Department, have cited the following instances of former advocates and prosecutors which includes Ch. Mohd. Shabir, Advocate, 572 TSK; Ajaz Ahmad Tak, Public Prosecutor; Mr. Shamim Ali, Advocate, Qtr. No.J-52, Jawahar Nagar; and Mr. Javid Ahmad Mir, Advocate, Qtr. No.5-D. S. F. Road.
(2.)It has been submitted by Mr. Aseem Sawhney, ld. AAG that the matter of persons who have been given protection on account of their security perspective are also occupying official accommodation.
(3.)In response to our query, we are informed that there is no requirement in law for the government to provide accommodation as well to a person who is being provided a security cover.
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