IN RE: CONTAGION OF COVID 19 VIRUS IN PRISONS Vs. IN RE: CONTAGION OF COVID 19 VIRUS IN PRISONS
LAWS(SC)-2020-4-71
SUPREME COURT OF INDIA
Decided on April 07,2020

In Re: Contagion Of Covid 19 Virus In Prisons Appellant
VERSUS
In Re: Contagion Of Covid 19 Virus In Prisons Respondents

JUDGEMENT

- (1.)We have heard Mr. Dushant Dave, learned Amicus Curiae and Mr. K.K. Venugopal, learned Attorney General for India,
(2.)It is pointed out by Mr. Dave that the prisoners who have been released according to the guidelines framed by the High Powered Committees in various States are stranded because they have no means to reach their homes or their places of residence.
(3.)Mr. Venugopal, learned Attorney General submits that it is very unjust that the prisoners who are released have been left stranding and they cannot reach their homes because of lockdown in absence of any transportation.
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