Del. HC: Detailed Reasons Not to be Given by Arbitrator When Granting Request to Summon Witnesses  ||  Del. HC: Detailed Reasons Not to be Given by Arbitrator When Granting Request to Summon Witnesses  ||  SC: Before Decision of Arrest, Materials Exonerating Accused Must also be Considered  ||  HP HC: No Requirement of Practicing for 7 Years for Appointment as District Judge  ||  SC: For Smooth Functioning of CIC, Commissioner has Power to Form Benches & Frame Regulations  ||  SC: BMW Directed to Pay Rs. 50 Lakhs as Compensation for Supply of Defective Car  ||  SC: Before Initiating Trap Proceedings against Public Servants, Demand of Bribery to be Verified  ||  Supreme Court: Cannot Include Confession Made before Police in Charge Sheet  ||  Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material    

MP HC: right to Life Also Includes Right to Health; State to Provide Adequate Measures for Protection - (20 Apr 2021)

CONSTITUTION

Madhya Pradesh High Court has referred to various Supreme Court judgments which have interpreted Article 21 of the Constitution of India, 1949 so as to expand the meaning of the right to life to also include the right to health, stating that the right to health can be secured to the citizens only if the State provides adequate measures for their treatment, healthcare and takes their care by protecting them from calamities like Coronavirus.

Tags : MADHYA PRADESH HIGH COURT   ADEQUATE MEASURES FOR PROTECTION FROM CORONAVIRUS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved