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



Praveen Kumar Sharma v/s State of U.P. through its Principal Secretary (Home), Secretariat, Lucknow, U.P. & Others


Company & Directors' Information:- PRAVEEN INDIA LTD . [Active] CIN = L21029WB1983PLC036326

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:- PRAVEEN & COMPANY PRIVATE LIMITED [Strike Off] CIN = U99999DL1999PTC098397

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

    Public Interest Litigation (PIL) No. 222 of 2020

    Decided On, 12 February 2020

    At, High Court of Judicature at Allahabad

    By, THE HONOURABLE MR. JUSTICE BISWANATH SOMADDER & THE HONOURABLE DR. JUSTICE YOGENDRA KUMAR SRIVASTAVA

    For the Petitioner: Shivam Shukla, Advocate. For the Respondents: A.K. Roy (Addl. Chief Standing Counsel).



Judgment Text


On 5th February, 2020, this Court passed the following order:-

"Having heard the learned advocates for the parties and upon perusing the instant writ petition, we direct the learned advocate for the State to take specific instructions from the concerned authority of the State as to when the State proposes to constitute valid Juvenile Justice Boards and Child Welfare Committees in accordance with the provisions of the relevant statute.

The answer to this Court's query should be made available by the learned advocate for the State on the next date.

List this matter on 12th February, 2020 under the same heading for further consideration."

Today, when the matter is taken up for consideration, learned Additional Chief Standing Counsel for the State of Uttar Pradesh submits that he had obtained certain instructions from the concerned authority.

Let the written instructions, obtained by the learned Additional Chief Standing Counsel for the State of Uttar Pradesh, handed over to the Court be taken on record.

Relevant portion of the written instructions reveals as follows:-

“LANGUAGE”

It is evident from the above, that the concerned respondent authority has taken effective steps to constitute valid Juvenile Justice Boards and Child Welfare Committees in accordance with the provisions of the relevant statute.

As such, n

Please Login To View The Full Judgment!

o further interference is required in respect of this Public Interest Litigation (PIL). The Public Interest Litigation (PIL), stands disposed of accordingly.
O R