SHRISHTI PURI Vs. ALL INDIA INSTITUTE OF MEDICAL SCIENCES
LAWS(NCD)-2021-2-23
NCDRC
Decided on February 09,2021

Shrishti Puri Appellant
VERSUS
ALL INDIA INSTITUTE OF MEDICAL SCIENCES Respondents

JUDGEMENT

S. M. Kantikar,J. - (1.) This Complaint was filed by the Complainants against four Opposite Parties: Opposite Party No. 1 - AIIMS, New Delhi; Opposite Party No. 2 - Professor Dr. Arvind Jaiswal; Opposite Party No. 3 - Dr. Shashank Shekhar Kale; Opposite Party No. 4 - Dr. B. D. Chaudhary. Arguments were heard in part on 12.12.2019. Vide the Order dated 12.12.2019, for reasons recorded, the Opposite Party No. 4 - Dr. B. D. Chaudhary was deleted from the array of the parties. This was in accordance with the submissions made by the learned Counsel for the Complainants, confirmed by the Complainant No. 2 in person. The said Order of 12.12.2019 was not put to review or challenge.
(2.) Arguments were then heard and concluded on 13.12.2019. Learned Counsel for the Complainants and for the Opposite Parties No. 1 to No. 3 were also afforded opportunity to file their respective written synopsis (which they filed).
(3.) The entire material on record has been perused. COMPLAINT: ;


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