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Asa Uma Farooq v/s Union of India, through its its Secrtary, Ministry of Home Afairs, Government of India, New Delhi & Others


Company & Directors' Information:- AT HOME INDIA PRIVATE LIMITED [Active] CIN = U17211DL2001PTC112255

Company & Directors' Information:- V HOME PRIVATE LIMITED [Active] CIN = U74899DL2001PTC109331

Company & Directors' Information:- G. P. HOME PRIVATE LIMITED [Under Process of Striking Off] CIN = U70102MH2011PTC213056

Company & Directors' Information:- ASA INDIA PRIVATE LIMITED [Strike Off] CIN = U62200DL2007PTC166186

    Writ Petition Nos. 7539 of 2020

    Decided On, 07 May 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE DR. JUSTICE VINEET KOTHARI & THE HONOURABLE MRS. JUSTICE PUSHPA SATHYANARAYANA

    For the Petitioner: Ajmal Khan, Senior counsel for Raja Mohammed, Advocate. For the Respondents: R1, G. Rajagopalan, Addl.Solicitor General assisted by K. Srinivasamurthy, Senior Panel Counsel, R2 to R4, V. Jayaprakash Narayanan, Government Pleader.



Judgment Text


(Prayer: Petition under Article 226 of the Constitution of India praying for a writ of Mandamus by directing the Respondents to take immediate action to transit the Tamilnadu Natives who are all stranded in different parts of the State due to lock down within the time stipulated by this court.

Dr. Vineet Kothari, J.

After hearing Mr.Ajmal Khan, learned Senior Counsel for the Petitioner and the learned Government Pleader Mr.V.Jayaprakash Narayanan, we direct the Respondent State to file a State report about the steps taken for bringing back the stranded people in various parts of the Country particularly in Delhi, the cause of which is espoused by the present Petitioner and it appears that they belong to a particular community and had attended the Conference of Tablighi Jamaat in Delhi.

2. Mr.Ajmal Khan, learned Senior Counsel has submitted that they have already fled their representation alongwith a list of people to travel from Delhi to Chennai and who have been tested Corona Negative and competed their quarantine period and also undertaken to bear the transportation cost from Delhi to Chennai.

3. The learned Government Pleader has submitted that all such Applications of various intending people stranded in different parts of the Country which are in huge number are being processed by a Nodal Officer viz., Mr.Mangat Ram Sharma, I.A.S. and his team in this regard.

4. Therefore, we direct the Respondent-State to file a Status Report with regard to the steps taken for transportation of those people and also inform the court about the steps taken for processing the Applications fled by the people in the present case whose cause is being sought to be represented in this Writ Petition.

5. Post the matter on 12.5.2020. A copy of the records is directed to be made available and soft copy of the same alongwith th

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e Affidavit and others papers so far fled by the Petitioner shall be supplied to the learned Government Pleader and the Registrar (Judicial) who may place the same before this Court on the next date of hearing.
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