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Home / Latest News / Bike Ambulance Row: HC asks Delhi Govt’s response over petition filed against deployment of untrained paramedics

Bike Ambulance Row: HC asks Delhi Govt’s response over petition filed against deployment of untrained paramedics

February 12, 2019:

On Monday, Delhi high court asked Delhi Government to file response to a plea alleging that trained paramedics are not deployed in bike ambulance service.

Bike Ambulance
Bike Ambulance, pic by: The Hindu

On Feb 7, the Central Accident and Trauma Services (CATS), an entity of the Government, launched a scheme of First Responder Vehicle, popularly known as bike ambulance service, to provide timely health assistance in traffic-congested areas and small lanes.

A bench comprising of Chief Justice Rajendra Menon and Justice V Kameswar Rao asked the Government and CATS to file a response on the petition seeking direction to deploy trained, young and energetic paramedics with requisite qualification and valid licence to drive two-wheelers.

The Court has listed the matter for further hearing on May 2. It was hearing a petition filed by Advocate Satakashi Verma and Advocate Kamlesh Kumar.

In the petition, the Advocates said the scheme has been launched without doing due diligence with the help of untrained manpower, who are unfit to manage existing ambulance system due to lack of technical qualification.

The scheme was launched without deploying adequately qualified and trained paramedics, they added.

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