KUSH KALRA Vs. UNION OF INDIA
LAWS(SC)-2020-12-65
SUPREME COURT OF INDIA
Decided on December 09,2020

Kush Kalra Appellant
VERSUS
UNION OF INDIA Respondents




JUDGEMENT

ASHOK BHUSHAN,J. - (1.)This writ petition has been filed under Art. 32 as Public Interest Litigation. The petitioner prays for following relief in the writ petition:
"A. Issue a writ of certiorari quashing the decision taken by Respondent Nos. 4 to 38 of affixing posters outside residences of Covid-19 positive persons who are under home isolation;

B. Issue a writ of mandamus directing Respondent Nos.4 to 38 to issue appropriate Orders to ensure that its authorities put an end to the practice of affixing posters outside residences of Covid-19 positive persons who are under home isolation;

C. Issue a writ of mandamus directing Respondent Nos.4 to 38 to issue appropriate Orders to ensure that its authorities and officials do not disclose the names of Covid-19 positive persons to any person or resident welfare associations/neighbourhood welfare groups/ apartment block groups etc.;

D. During the pendency of this Writ Petition, direct Respondent Nos. 3 to 38 to issue appropriate Orders to forthwith stop the circulation of names of Covid-19 positive persons in any Whatsapp Group belonging to resident welfare associations/ neighbourhood welfare groups/apartment block groups etc.; and

E. Pass such other and further orders as the nature and circumstances of the case may require thought fit by this Hon'ble Court."

(2.)In the writ petition although apart from Union of India, all the States and the Union Territories have been impleaded as party respondents, but we have not issued notice to the States and Union Territories. Learned Solicitor General has appeared for Union of India, respondent No.1 and has also filed an affidavit dated 30.11.2020.
(3.)This writ petition is being decided without issuing notice to respondent Nos.2 to 38 after hearing the learned Solicitor General appearing for Union of India.
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