हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / HC expounds: Detaining a patient in Hospital over the unpaid bills is Illegal

HC expounds: Detaining a patient in Hospital over the unpaid bills is Illegal

January 12,2018:

High Court added that,“Every member of public must be made aware that such action on part of a hospital is illegal”.

Hospitals
Hospitals

On Friday, Bombay High Court expounded that detaining a patient in Hospital over the unpaid bills is illegal, and “every member of public” must be made aware of this.

HC Bench comprising of Justice SC Dharmadhikari and Justice Bharati Dangre directed Health Department of Maharashtra Government to publish on its website legal rights of the patients and Penal provisions that can be invoked against the errant Hospitals.

High Court further enunciated that,“How can a hospital detain a person who is declared fit otherwise on ground of non-payment of fees? Such hospital is curtailing personal liberty of a person”.

But the HC Bench, refused to issue any specific regulatory order against hospitals, stating that it is Government’s job. and stated that,“We can’t commit a judicial overreach by issuing the regulations on this issue. However, we must make it clear that we are sympathetic to the issue”.

HC Bench concluded that Government should formulate a mechanism to protect such patients and their families and stated that hospitals can always resort to the legal remedies to recover their dues.

Bombay HC Bench was hearing a PIL which cited two cases where the patients were allegedly detained at the private hospitals over the disputed bills.

Facebook Comments

 
Related tags :
 

Hindu

Cartoon TOI

Hindu Hindu

TOI

TOI

Hindu

TOI NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks Time to straighten up Time to straighten up                pic by TOI

TOI

Job Hazards Belts are for Dogs Belts are for Dogs State of Affairs Women Safety: State of Affairs             pic by mangal Painting India Saffron Painting India Saffron Let Justice Be Let Justice Be

TOI

Demonitisation Diaries Demonitisation Diaries                                                       by sify

TOI

Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Donald Trump’s immigration ban Donald Trump’s immigration ban Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia

Hindu Hindu

IBN IBN

Netas in Election mode Netas in Election mode TOI

pinterest

Acheche DIn Acheche Din     pic by sify TOI

Hindu

TOI State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

Hindu

Delivery Boy Delivery Boy                    by Satish Tax Reforms    by Hindu Tax Reforms by Hindu Hindu 150425_-_farmers_a_2384764f

Hindu

Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Soaring of Oil Prices pic by indiaone

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

ALL_1_Theme_01A_24_2383617g

Hindu

TOI

Hindu Hindu America First Walk Your own Talk [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Missing the Point Missing the Point pic by english blog Hindu

Hindu

TOI

Hindu

TOI

Hindu Hindu Pakistan Democracy Pakistan Democracy

TOI

Alligator vs Litigator Alligator vs Litigator UIDAI Leaks UIDAI Leaks

TOI

Hindu

Hindu State of Two Nations State of Two Nations               pic by sandeep Four Pillars of Democracy Four Pillars of Democracy             by Satish Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Hindu Hindu

Hindu

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Hindu
Download our App
ios icon
android icon
 
 
 

Check Also

Year : 2009 [Act No. 47 of 2009] [31st December 2009] PREAMBLE An Act further to amend the Payment of Gratuity Act, 1972. Be it enacted by Parliament in the Sixtieth Year of the Republic of India as follows:- Section ...

Leave a Reply

Your email address will not be published. Required fields are marked *