All. HC: Police Protection Ordered for a Man Involved in a Live-in Relationship With a Transwoman  ||  Del. HC: Donor/Recipient to be Informed Via WhatsApp/Email about Deficie. in Organ Transplant Docs.  ||  All. HC: Juris. While Dealing With S.34 App. Can’t be Disputed by Party Filing S.9 App. in One Court  ||  SC: Can’t Deny Permanent Status to Workmen Who Worked Without Interruption for 480 Days in 24 Months  ||  SC: Jharkhand CM Hemant Soren's Withdraws Petition Challenging His Arrest by ED  ||  Del. HC Quashes Order Upholding Arbitral Award Directing SpiceJet to Pay ?270 Cr. to Kalanithi Maran  ||  Ker. HC: Right of Accused to Seek Speedy Testing of Seized Drugs/Substances Under NDPS Rules, 2022  ||  P&H HC: Conviction of Wife for Killing Minor Son Amounts to Cruelty; Grant of Divorce Upheld  ||  Supreme Court: If the Presence of Litigant is Required, Courts Should Allow Them to Appear Virtually  ||  SC: PwD Allowed to Attend Interview if They Have Got Minimum Marks Prescribed For SC/ST Categories    

AP HC Allows Distribution of Herbal Medicine as Effective Remedy for COVID-19 - (02 Jun 2021)

CIVIL

Andhra Pradesh High Court has allowed the distribution of ‘P’, ‘F’ and ‘L’ preparations of B. Anandaiah's herbal medicine that became immensely popular among the people in Nellore district as an effective remedy to COVID-19. The Court, however, has directed the government to get back with suggestions on the eye drops and the analysis report of the ‘K’ preparation on 3rd June, 2021.

Tags : ANDHRA PRADESH HIGH COURT   DISTRIBUTION OF HERBAL MEDICINE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved