All HC: Can’t Invoke Penalty Proceedings u/s 129 of UPGST Act, 2017 For Search And Seizure Of Godown  ||  All. HC: Businessman Doing Business Activities Within Slum Can’t Be Called a Slum Dweller  ||  SC: No Charity Being Done By State For Paying Compensation to Person Whose Land Was Acquired  ||  Gauhati HC: Can’t Shift Burden of Proof on Accused if Multiple Witnesses of Crime Present  ||  SC: Contempt Notice Issued Against Patanjali For Continued Publishing of Misleading Advertisements  ||  SC: Registry Can’t Decide Whether or Not Review Petiton Merits Relook Through Curative Petiton  ||  Bom. HC: Imprisonment Exceeding Twelve Months Can’t Be Given For Default in Payment of Maintenance  ||  Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary    

Supreme Court Sets Up Panel to Probe Bhopal Medical College - (18 Dec 2017)

Supreme Court has set up a committee to examine the credentials of patients at a medical college, their medical history, ailment, treatment and need for hospitalization, after it came to the court’s notice that the college had presented fake doctors and patients during an inspection by the MCI.

Tags : SUPREME COURT   MEDICAL COLLEGE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved