DIRECTOR OF HEALTH SERVICES Vs. LALRAMLIANA H/O LALNEIHPUII
LAWS(MIZCDRC)-2010-10-1
MIZORAM STATE CONSUMER DISPUTE REDRESSAL COMMISSION
Decided on October 19,2010

DIRECTOR OF HEALTH SERVICES Appellant
VERSUS
Lalramliana H/O Lalneihpuii Respondents

JUDGEMENT

- (1.) NONE present for the parties. This is an old pending case and so we dispose of the same on merit.
(2.) THE appeal has arisen from the Judgment and Order dt.23.4.2009 passed by the District Forum, Aizawl in C.C.No.72/2007 whereby the Director of Health and Family Welfare is required to pay
(3.) 1,00,000/ - to the complainant, respondent herein as compensation for failure of the sterilization. The short fact giving rise to the present proceeding is that the wife of the complainant had undergone sterilization in the Government Hospital on 30.4.2004. The sterilization failed, allegedly due to negligence of the part of the Director, and she conceived again on 26.7.2006. She, therefore, claimed compensation of;


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