WING COMMANDER H M SETHI Vs. U O I MIN OF HEALTH AND F W GOVT OF INDIA
LAWS(DLH)-2007-8-133
HIGH COURT OF DELHI
Decided on August 29,2007

WING COMMANDER H.M.SETHI Appellant
VERSUS
U.O.I MIN OF HEALTH AND F.W. GOVT OF INDIA NIRMAN BHAWAN NEW DELHI Respondents

JUDGEMENT

MUKUNDAKAM SHARMA, CJ - (1.) This writ petition is filed by the petitioner praying for a direction to the respondents to control and regulate various unrecognised streams of alternative medicines. The present petition is directed particularly in respect of the stream of "alternative medicines" known as Electropathy / Electro homoeopathy.
(2.) In support of the statements made in the writ petition, counsel for the petitioner has brought to our notice the decision of this court, which the petitioner has termed as a historic judgment, in CWP No.4015/1996 titled Wing Commander (Retired) H.M. Sethi v. Ministry of Human Resources and ors. disposed of on 18th November, 1998. He has submitted before us that this Court had issued clear mandate and directions for controlling and regulating unrecognised stream of "alternative medicines" like electropathy and electro homoeopathy.
(3.) We have considered the submissions in the light of the documents available on record. The directions issued by the Division Bench of this Court are contained in the operative portion of the judgment. According to the petitioner, directions contained in the judgment have not been implemented by the respondents.;


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