DR. AKB SADBHAVANA MISSION SCHOOL OF HOMEO PHARMACY Vs. THE SECRETARY, MINISTRY OF AYUSH AND OTHERS
LAWS(SC)-2020-12-41
SUPREME COURT OF INDIA
Decided on December 15,2020

Dr. Akb Sadbhavana Mission School Of Homeo Pharmacy Appellant
VERSUS
The Secretary, Ministry Of Ayush And Others Respondents

JUDGEMENT

ASHOK BHUSHAN, J. - (1.)The application seeking permission to file special leave petition is allowed.
Leave granted.

(2.)This appeal has been filed by the appellant Dr. AKB Sadbhavana Mission School of Homeo Pharmacy aggrieved by the part of Division Bench judgment of Kerala High Court dated 21.08.2020 passed in Writ Petition (C) No.9459 of 2020. The appellant, who was not party in the writ petition feeling aggrieved by certain directions issued by the High Court have come up in this appeal.
(3.)We need to notice the contents and prayers of the writ petition filed in the Kerala High Court by respondent No.4 (proforma respondent). The writ petition was filed by respondent No.4, an Advocate praying for writ of Mandamus or for any other writ or order directing the Secretary, Department of AYUSH, Government Secretariat, Trivandrum to ensure that the Homeopathic practitioners are immediately allowed to perform in accordance with the Exhibit-P1 notification (Guidelines dated 06.03.2020 issued by Secretary, Department of AYUSH (Ministry of Ayurveda, Yoga and Naturopathy, Unani, Siddha, Sowa-Rigpa and Homeopathy) (AYUSH, New Delhi).
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