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Sagheer Ahmed Khan v/s Union of India & Others


Company & Directors' Information:- AHMED AND CO PRIVATE LIMITED [Strike Off] CIN = U27320DL1997PTC086861

Company & Directors' Information:- T AHMED & CO PVT LTD [Strike Off] CIN = U51900WB1947PTC014930

Company & Directors' Information:- M S AHMED & CO PVT LTD [Active] CIN = U70101WB1932PTC007608

Company & Directors' Information:- J. AHMED AND COMPANY LIMITED [Liquidated] CIN = U99999MH1954PLC009225

    Writ Petition (Civil)…….. Diary No. 11312 of 2020

    Decided On, 12 June 2020

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE ASHOK BHUSHAN
    By, THE HONOURABLE MR. JUSTICE SANJAY KISHAN KAUL & THE HONOURABLE MR. JUSTICE M.R. SHAH

    For the Petitioner: Sanjay Hegde, Sr. Advocate, Ejaz Maqbool, AOR, Akriti Chaubey, Aishwarya Sarkar, Advocates. For the Respondents: Tushar Mehta, SG, K.M. Nataraj, ASG, Rajat Nair, Kanu Agrawal, Rahil Chitnis, Advocates, Sachin Patil, AOR, Garima Prashad, AOR.



Judgment Text


We have heard Mr. Sanjay Hegde, learned senior counsel and Mr. Ejaz Maqbool, learned counsel appearing for the petitioner. We have also heard Ms. Garima Prashad, learned counsel for the State.

In pursuance of our order dated 04.06.2020, the petitioner has deposited an amount of Rs.25,00,000/- (Rupees twenty five lac only) in the Court which is reflected by the office report dated 11.06.2020.

The concern of the petitioner was for making suitable arrangement to repatriate migrants to District Sant Kabir Nagar from which place the petitioner belonged.

The petitioner has filed an application bearing I.A. No.53794/2020 where it has been stated that in the meantime substantial migrant workers have already reached their home and an amount of Rs.25,00,000/-, which has been deposited by the petitioner, should be disbursed as compensation to those migrants who died while taking journey from different places to reach their home town.

In paragraph 8 of the application, five names of the deceased migrant workers have been given who died while going to their home town and the petitioner’s prayer in the application is that the said amount shall be disbursed to the families of above said five migrant workers.

Learned counsel for the petitioner prays that better particulars of all the five deceased their kith & kin along with their home address shall be provided within two weeks.

After the aforesaid details of the persons and their kith and kin is received, the Registry of this Court shall send intimation to Legal Services Authority of the district concerned which shall verify the details and the said amount shall be transferred by the Registry to the Legal Services Authority of the district concerned which shall ensure that the said amount is disbursed to the kith and kin of the migrant workers after due verification by Legal Service Authority of the District concerned. The Registry shall transfer

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the amount, as requested, to the concerned five District Legal Services Authorities. With this direction, the writ petition stands disposed of. Pending application(s), if any, stands disposed of.
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