Supreme Court: Benefit of Section 436A CrPC Extends Even to Accused Under PMLA  ||  Supreme Court: Can’t Order Confiscation of Vehicle Without Hearing its Registered Owner  ||  Allahabad High Court: Taunting a Person for Giving Less Dowry Not a Penal Offence  ||  All. HC: Collector Being Quasi-Judicial Authority Has No Statutory Power to Review/Recall Order  ||  All HC: High Court Appointing Arbitrator has Power to Extend Arbitrator's Mandate u/s 29A of A&C Act  ||  SC: Centre Recommended to Frame Comprehensive Sentencing Policy  ||  Supreme Court: Court Which Granted Bail Can Cancel it if Serious Allegations Made  ||  Supreme Court: SEZ Developers Must Apply for Recognition and be Scrutinized  ||  SC: Comments to be Made Within Public View to Punish Person for Casteist Insults Under SC/ ST Act  ||  P&H HC: Bail Petition Rejected of Travel Agent Accused of Defrauding a Man for Processing Visa    

Patna High Court Questions Government on Guidelines on E-Pharma - (08 Aug 2019)

LAW OF MEDICINE

Patna High Court has questioned the Government over delay in finalising the amendments to the Drugs and Cosmetics Rules, 1945, by the Ministry of Health and Family Welfare that would set the conditions and rules for e-pharma companies to conduct business in the country.

Tags : PATNA HIGH COURT   E-PHARMA  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved