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Civilian Welfare & Development Trust (Regd.) v/s Govt. of NCT of Delhi & Others


Company & Directors' Information:- J J DEVELOPMENT PRIVATE LIMITED [Active] CIN = U50300WB1996PTC081491

Company & Directors' Information:- L N DEVELOPMENT LIMITED [Active] CIN = U70102ML1986PLC002590

Company & Directors' Information:- K K R DEVELOPMENT PVT LTD [Active] CIN = U70101WB1981PTC034258

Company & Directors' Information:- D P S DEVELOPMENT PVT LTD [Active] CIN = U45202WB1988PTC044797

Company & Directors' Information:- DEVELOPMENT CORPN PVT LTD [Active] CIN = U13209WB1939PTC009750

Company & Directors' Information:- WELFARE PVT LTD [Active] CIN = U74999WB1946PTC014414

Company & Directors' Information:- DEVELOPMENT TRUST PRIVATE LIMITED [Active] CIN = U45101UP1942PTC001109

    W.P.(C). No. 2954 of 2020

    Decided On, 08 April 2020

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE VIBHU BAKHRU

    For the Petitioner: None. For the Respondents: Sanjay Dewan, Advocate.



Judgment Text


1. The petitioner claims to be a registered charitable trust and has filed the present petition seeking appropriate passes for movement during the lockdown period for supplying various essential items like ration, food, medicines, etc. to the persons in need.

2. The petition indicates that the trustees of the petitioner trust had sought passes for four trustees and nine volunteers. Their request also included passes for three vehicles.

3. Mr Dewan, learned counsel appearing for the respondents states, on instructions, that the requisite passes have already been issued to the trustees and volunteers as mentioned by the petitioner. He states that these passes are for the entire Delhi and are valid till 14.04.2020. He further states that they would be extended, if required.

4. The learned counsel for the petitioner has been unable to join the proceedings. However, in view of the statement made by Mr Dewan, this Court considers it apposite to dispose of this petition by directing that the respondents be bound do

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wn to the same. 5. No further orders are required to be passed in this petition. The same is disposed of.
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