Tel. HC: Constitutional Validity of Section 38(2) of RP Act and Rule 5.7.1 of ECI’s Handbook Upheld  ||  MP HC: Power Exercised u/s 319 of CrPC Must Come Before Acquittal Order in Case of Joint Result  ||  Del. HC: Order of CIC Directing CBDT to Give Information Regarding Ram Janmabhoomi Trust Set Aside  ||  Ker HC: In Non-Performance of Agreement, Buyer to Get Charge Over Property For Paying Purchase Price  ||  Rajasthan High Court: Reinstate Ayurvedic Doctors Who Haven’t Attained 62 Years of Age  ||  Rajasthan High Court: Accrual Time For Taxing Income to Be Postponed Till Dispute’s Adjudication  ||  Supreme Court: Distributor Not An Agent But An Independent Contractor  ||  Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics    

Madras HC Issues Notice on Plea Seeking Reopening of Exclusive Transgender Clinic - (06 Aug 2021)

CIVIL

Madras High Court has issued notice on a Public Interest Litigation (PIL) seeking the reopening of the speciality transgender clinic at the Rajiv Gandhi Government General Hospital, Chennai. The Court has directed the State through the Dean of the concerned hospital to file a status report in this regard within 4 weeks.

Tags : MADRAS HIGH COURT   REOPENING OF EXCLUSIVE TRANSGENDER CLINIC  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved