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T. Sivakumar v/s The Secretary to Government of India, Ministry of Petroleum and Natural Gas, New Delhi & Others


Company & Directors' Information:- INDIA NATURAL GAS COMPANY PRIVATE LIMITED. [Dissolved] CIN = U23200MH1999PTC120457

Company & Directors' Information:- A R C INDIA PETROLEUM PRIVATE LIMITED [Active] CIN = U11202TG2009PTC063249

Company & Directors' Information:- GAS CORPORATION INDIA LIMITED [Strike Off] CIN = U40200BR1993PLC005536

Company & Directors' Information:- NATURAL GAS COMPANY PRIVATE LIMITED [Active] CIN = U23200MH1937PTC002629

Company & Directors' Information:- S R PETROLEUM PRIVATE LIMITED [Strike Off] CIN = U23200MH1999PTC122909

Company & Directors' Information:- N. P. PETROLEUM LIMITED [Strike Off] CIN = U23201UP1995PLC018153

Company & Directors' Information:- R H PETROLEUM PRIVATE LIMITED [Active] CIN = U23209MH1996PTC101701

Company & Directors' Information:- DELHI GAS LIMITED [Strike Off] CIN = U40200DL1995PLC068380

Company & Directors' Information:- K S M PETROLEUM PRIVATE LIMITED [Active] CIN = U01120TZ1978PTC000800

Company & Directors' Information:- A. M. PETROLEUM PRIVATE LIMITED [Strike Off] CIN = U51524MH2014PTC255581

Company & Directors' Information:- S V S PETROLEUM PRIVATE LIMITED [Active] CIN = U51909DL2002PTC116940

Company & Directors' Information:- NEW INDIA PETROLEUM COMPANY LIMITED [Dissolved] CIN = U99999MH1919PTC000534

Company & Directors' Information:- INDIA PETROLEUM COMPANY LIMITED [Dissolved] CIN = U99999MH1936PTC002453

Company & Directors' Information:- DELHI GAS CO. PVT. LTD. [Strike Off] CIN = U99999DL2000PTC003642

    W.P. No. 7501 of 2020

    Decided On, 21 April 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. SATHYANARAYANAN & THE HONOURABLE MR. JUSTICE M. NIRMAL KUMAR

    For the Petitioner: K. Kathiresan, Advocate. For the Respondents: R1 to R7,G. Karthikeyan, Additional Solicitor General, R8 & R9, V. Jayaprakash Narayanan, Government Pleader.



Judgment Text


(Prayer: Writ petition has been filed under Article 226 of the Constitution of India praying for the issuance of Writ of Mandamus, to direct the respondents to provide proper insurance coverage upto 25 lakhs for LPG deliverymen in cash of death due to corona virus infection by collecting the name list of all deliverymen employed by LPG distributing Agencies through online communication and to provide all LPG deliverymen with necessary preventive materials to contain the spread deliverymen with necessary preventive materials to contain the spread of Corona Virus, such as N95 safety masks and gloves set for each cylinder, and sufficient quantity of hand wash liquid for washing of their hands, and on rupee detergent soap powder sachet for each cylinder to wash cylinders before taking them from godown and from consumers and to issue public notice of authorization for the LPG deliverymen to move freely from and to of home and workplace and to take cylinders from godown and to deliver the same to consumers with in stipulated time may be fixed by this Court.)

1. The matter in issue pertains to the payment of Rs.25 lakhs in the event of COVID-19 death to the members of the petitioner’s association as well as prohibition of N95 masks, etc. to LPG delivery boys.

2. This Court heard the submissions of the learned counsel appearing for the petitioner and also gone through the materials.

3. In the light of the facts and circumstances of the case, this Court is o

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f the considered view that there is imminent urgency to entertain this Writ Petition. Notices to respondents returnable by 14.05.2020. Call on 14.05.2020.
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