NISHA VAISHNAV D/O BANSHI LAL VAISHNAV Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-1-32
HIGH COURT OF RAJASTHAN
Decided on January 29,2019

Nisha Vaishnav D/O Banshi Lal Vaishnav Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

ASHOK KUMAR GAUR,J. - (1.) The instant writ petition has been filed by the petitioner for seeking a direction of this Court to conduct medical termination of pregnancy of the petitioner in a recognized hospital with qualified Doctors. The petitioner has also prayed for direction to provide necessary medical care for pre & post termination of pregnancy.
(2.) This Court on 24th January, 2019 after considering the urgency of the matter had directed Mr. Pankaj Sharma, Additional Advocate General to accept notices and further order was passed to constitute a medical board of five Doctors.
(3.) On directions being given by this Court, the Principal, Medical College, Udaipur constituted a medical board of Doctors to examine the petitioner and further it was to find as whether the termination of pregnancy of the petitioner can be done or not. This Court had sought report of the Board through the learned Additional Advocate General.;


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