Utt. HC: Conditional Liberty Must Override Statutory Embargo Under NDPS Act  ||  Utt. HC: While Exercising Inherent Jurisdiction, HC Does Not Function As Court of Appeal or Revision  ||  Pat. HC: Alcohol Consumption Cannot be Conclusively Proved Through Breath Analyzer Report  ||  Ker. HC: Emp. Messaging in Pvt. Whatsapp Group About Safety of Company Doesn’t Attract Disc. Proc.  ||  Ker. HC: Circular Issued to Enable Service of Notice, Summons Through E-Post in Trivandrum  ||  Gau. HC: Compensation Denied Over Death of Man Not Proved to be Bonafide Passenger  ||  Madras HC: Public Service is Being Performed by Lawyers, They Cannot be Denied Funds  ||  Gau. HC: Compensation Awarded to Wife of Deceased Driver Enhanced  ||  Bom. HC: Bar Council of Mah. & Goa Directed to Take Action Against Lawyer Who Appeared Without Band  ||  Delhi High Court: Bail Granted to Chief Minister Arvind Kejriwal in Liquor Policy Scam Case    

Gauhati HC Asks Assam Govt on Schemes to look After Health Issues of Transgender Community - (24 Mar 2021)

CIVIL

Gauhati High Court has asked the Assam Government if it has proposed any scheme to look after the health issues of the members of the Transgender community. The Court has further directed the Central Health Ministry to come up with the list of beneficiaries under the Ayushman Bharat Yojana, who are members of transgender community from Assam.

Tags : GAUHATI HIGH COURT   HEALTH ISSUES OF TRANSGENDER COMMUNITY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved