BCI to Del. HC: Foreign Lawyers and Firms Entering India Will Also be Helpful for Indian Lawyers  ||  Mad. HC: In MTP Cases, SP or DCP to be Personally Responsible if Identity of Minor Gets Leaked  ||  NCLT: Insolvency Plea by BCCI against Byju’s Admitted  ||  SC: Imprisonment Till Rising of Court is a Very Lenient Punishment for Offence of Bigamy  ||  Karnataka HC: Aim of Preventive Detention is to Ensure Peace in Society  ||  Ker. HC: Second Opinion to Determine Authenticity of Disability Certificate Can be Sought by MACT  ||  Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property    

SC: No Rational Justification for Different Age of Retirement for Doctors Practicing Different System - (04 Aug 2021)

CIVIL

Supreme Court has observed that there is no rational justification for different age of retirement for doctors practicing AYUSH system of medicines and allopathic doctors. The Court observed that the mode of treatment by itself will not qualify as an "intelligible differentia" between two categories as far as retirement age is concerned.

Tags : SUPREME COURT   JUSTIFICATION FOR DIFFERENT AGE OF RETIREMENT FOR DOCTORS PRACTICING DIFFERENT SYSTEMS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved