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  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

Delhi HC Issues Notice in Plea Seeking Declaration of Medicines as Essential Commodities - (11 May 2021)

CIVIL

Delhi High Court has issued notice to the Union of India and the Government of National Capital Territory of Delhi in a public interest litigation seeking directions on the Delhi Government to issue notification regarding Covid medicines and medical equipments including oxygen cylinders and Concentrators under Section 3 of the Essential Commodities Act, 1955 in order to curb instances of hoarding.

Tags : DELHI HIGH COURT   DECLARATION OF MEDICINES AS ESSENTIAL COMMODITIES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved