w w w . L a w y e r S e r v i c e s . i n



Dr. Mahesh Sharma & Another v/s Cabinet Secretary, Govt. of India, Cabinet Secretariat, New Delhi & Others


Company & Directors' Information:- S C SHARMA AND CO PRIVATE LTD [Active] CIN = U74899DL1948PTC001507

Company & Directors' Information:- SHARMA INDIA PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035620

Company & Directors' Information:- K P SHARMA (INDIA) PVT LTD [Strike Off] CIN = U51109WB1988PTC045569

Company & Directors' Information:- SHARMA CORPORATION PRIVATE LIMITED [Active] CIN = U51909WB2017PTC220657

Company & Directors' Information:- P C SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201DL1981PTC012750

Company & Directors' Information:- J. R. SHARMA & COMPANY PRIVATE LIMITED [Strike Off] CIN = U24211DL1966PTC004602

Company & Directors' Information:- M K SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74994DL1982PTC014090

Company & Directors' Information:- SHARMA AND SHARMA PRIVATE LIMITED [Active] CIN = U74900DL2015PTC276949

Company & Directors' Information:- SHARMA & CO. PVT LTD. [Strike Off] CIN = U28991WB1949PTC018064

    Civil Writ Petition No. 5416 of 2020

    Decided On, 20 April 2020

    At, High Court of Rajasthan

    By, THE HONOURABLE CHIEF JUSTICE MR. INDRAJIT MAHANTY & THE HONOURABLE MR. JUSTICE SATISH KUMAR SHARMA

    For the Petitioners: Bhuvnesh Sharma, In Person. For the Respondents: -------



Judgment Text


1. Matter is listed on the basis of memo for urgent hearing.

2. The defects, as pointed out are ignored.

3. Heard petitioner Mr. Bhuvnesh Sharma in person. He seeks directions for financial assistance to the needy young advocates during the lockdown period imposed due to Covid-19 pandemic.

4. He has also apprised the Court that Bar Council of India has recently issued a grant of one crore rupees to the Bar Council of Rajasthan for the purpose, but this amount is not sufficient. The State Government has also been requested by the Bar Council to release the funds for the welfare of advocates but the State Government has not paid any heed to the issue. He has placed on record a copy of request letter sent by the Chairman, Bar Council to the Hon’ble Chief Minister, Government of Rajasthan on 26.03.2020. He has also apprised that the Bar Council of Delhi has provided a sum of Rs.5000/- to their needy members, therefore, the State Government as well as the Bar Council of India may be directed to provide sufficient funds to meet the requirements of needy and young advocates.

5. The Bar Council of India and Bar Council of Rajasthan are statutory bodies, which are obliged to take care of welfare of their members.

6. To provide compensation or any financial assistance to any particular segment of the Society is a matter of policy which is to be considered by the State Government after taking into account all relevant aspects subject to resources available with them, so also by the Bar Council of Rajasthan as well as by the Bar Council of India. However, the Bar Council of Rajasthan may first consider at its own to provide necessary financial assistance to its members. It may also request the Bar Council of India to release additional funds for the purpose. The Bar Council of Rajasthan may also pursue their demand with the State Government for its early consideration.

7. In view of the above, bei

Please Login To View The Full Judgment!

ng a policy matter, no interference in writ jurisdiction is called for by this Court. 8. With the above observations, the present petition stands disposed of. All pending applications also stand disposed of.
O R