VIVEKA SUPER SPECIALITY HOSPITAL & RESEARCH CENTRE PRIVATE LIMITED Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2020-9-100
HIGH COURT OF BOMBAY
Decided on September 23,2020

Viveka Super Speciality Hospital And Research Centre Private Limited Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) Hearing was conducted through Video Conferencing and the learned counsel for the parties agreed that the audio and visual quality was proper.
(2.) The COVID-19 infection is on its peak. In order to curb it, the suggestion is that the persons, who are tested positive, can be put a mark of quarantine on their wrist, which is done in respect of travellers of International flight.
(3.) During the course of hearing, the Divisional Commissioner raised an issue of stigma being attached to the persons tested positive. However, the lawyers appearing for the parties and the parties appearing in- person clearly expressed that it is no more a social stigma, as the infection is wide-spread in several families. It is unanimous opinion that it is in the interest of all, that the persons tested positive be identified, if they are found moving around, either for purchases or attending the duties or in connection with the business and profession. All the parties, therefore, agreed that while conducting tests, a stamp may be put on the wrist of the person tested as positive, in order to avoid his/her moving around and also to enable others to know that the person is infected, to maintain the distance. This can prevent spread of infection to some extent.;


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