K. T. MANICKARAJ Vs. REVATHI WIFE OF K. T. MANICKARAJ
LAWS(NCD)-2021-3-49
NCDRC
Decided on March 24,2021

K. T. Manickaraj Appellant
VERSUS
Revathi Wife Of K. T. Manickaraj Respondents

JUDGEMENT

S.M.KANTIKAR,MEMBER - (1.) The instant Complaint was filed under Section 21(a)(i) of the Consumer Protection Act, 1986 by Mr. K. T. Manickaraj and his wife Mrs. Revati for alleged medical negligence caused at M/s Apollo Hospital Enterprises Ltd. (hereinafter referred to as the 'Opposite Party No. 1') leading to death of their only son Mr. Sudhakar, aged about 27 years.
(2.) We have heard the arguments from the learned Counsel for both the sides.
(3.) In the instant case, the Complainants' son Mr. Sudhakar (since deceased, hereinafter referred to as the 'patient') underwent left shoulder Arthroscopy at the Opposite Parties Hospital on 18.01.2007. During operation, due to anesthetic complications, the patient developed sudden hypotension and bradycardia. Immediately, the doctors initiated emergency resuscitative measures and shifted the patient to the ICU and ventilated. The patient survived, partially recovered but became vegetative form. The patient was proposed to be discharged on 05.10.2007 for further recovery in the house-care environment.;


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