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DR. TOKUGHA YEPTHOMI V/S APOLLO HOSPITAL ENTERPRISES LTD. , decided on Monday, September 21, 1998.
[ In the Supreme Court of India, Civil Appeal No. 4641 of 1998 . ] 21/09/1998
Judge(s) : S. SAGHIR AHMAD & B.N. KIRPAL
Advocate(s) : Ms. Meenakashi Arora.
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  "1999 AIR (SC) 495"   ==   "1998 (7) JT 626"   ==   "1998 (9) Supreme 220"   ==   "1998 (6) Scale 230"   ==   "1998 (8) SCC 296"   ==   "1998 (9) SLT 418"   ==   "1999 (1) SRJ 88"   ==   "1999 (1) CLJ 23"   ==   "1998 (3) CPJ 12"  







judgment - S. Saghir Ahmad J.Infringement of `Suspended Right to marry cannot be legally compensated by damages either in Torts or common law is our answer to the problem raised in this appeal which is based on the peculiar facts of its own. 2. The appellant after obtaining the Degree of MBBS in 1987 from Jawaharlal Institute of Post Graduate Medical Education and Research Chandigarh completed his internship and junior residence at the same college. In June 1990 he joined the Nagaland State Medical and Health Service as Assistant Surgeon Grade-I. Thereafter the appellant joined the MD Pharmacology Course though he continued in the Nagaland State Service on the condition that he would resume his duties after completing the MD Course. In September 1991 the appellant joined the further Course of Diploma in Ophthalmology which he completed in April 1993. In August 1993 he resumed his duties in the Nagaland State Health Service as Assistant Surgeon Grade-I. 3. One Itokhu Yepthomi who was ailing from a disease which was provisionally diagnosed as Aortic Anuerism was advised to go to the Apollo Hospital at Madras and the appellant was directed by the Government of Nagaland to accompany the said patient to Madras for treatment. For the treatment of the above disease Itokhu Yepthomi was posted for surgery on May 31 1995 which however was cancelled due to shortage of blood. On June 1 1995 the appellant and one Yehozhe who was the driver of Itokhu Yepthomi were asked to donate blood for the latter. Their blood samples were taken and the result showed that the appellants blood group was A(+ve). On the next date namely on June 2 1995 Itokhu Yepthomi was operated for Aortic Anuerism and remained in the Hospital till 10th June 1995 when he was discharged. 4. In August 1995 the appellant proposed marriage to one Ms. Akali which was accepted and the marriage was proposed to be held on December 12 1995. But the marriage was called off on the ground of blood test conducted at the respondents hospital in which the appellant was found to be HIV(+). The appellant went again to the respondents hospital at Madras where several tests were conducted and he was found to be HIV(+). Since the marriage had been settled but was subsequently called off serveral people including members of the appellants family and persons belonging to his community became aware of the appellants HIV(+) status. This resulted in severe criticism of the appellant and he was ostracized by the community. The appellant left Kohima (Nagaland) around November 26 1995 and started working and residing at Madras. 5. The appellant then approached the National Consumer Disputes Redressal Commission for damages against the respondents on the ground that the information which was required to be kept secret under Medical ethics was disclosed illegally and therefore the respondents were liable to pay damages. The Commission dismissed the Petition as also the application for interim relief summarily by order dated 3rd July 1998 on the ground that the appellant may seek his remedy in the civil court. 6. Learned counsel for the appellant has vehemently contended that the principle of duty of care as applicable to persons in medical profession includes the duty to maintain confidentiality and since this duty was violated by the respondents they are liable in damages to the appellant. 7. Duty to maintain confidentiality has its origin in the Hippocratic Oath which is an ethical code attributed to the ancient Greek physician Hippocrates adopted as a guide to conduct by the medical profession throughout the ages and still used in the graducation ceremonies of many medical schools and colleges. Hippocrates lived and practised as a Physician between third and first century BC. He has been referred to by Plato as a famous Asclepiad who had philosophical approach to medicine. His manuscripts the Hippocratic Collection [Corpus Hippocractium] contained the Hippocractic Oath which is reproduced below: I swear by Apollo the physician and Aesculapius and health and all-heal and all the gods and goddesses that according to my ability and judgment I will keep this oath and this stipulation - to reckon him who taught me this art equally dear to me as my parents to share my substance with him and relieve his necessities if requried to look upon his offspring in the same footing as my own brothers and to teach them this art if they shall wish to learn it without fee or stipulation and that by precept lecture and every other mode of instruction I will impart a knowledge of the art to my own sons and those of my teachers and to disciples bound by a stipulation and oath according to the law of medicine but to none others. I will follow that system of regimen which according to my ability and judgment I consider for the bebefit of my patients and abstain from whatever is deleterious and mischievous. I will give no deadly medicine to anyone if asked nor suggest any such counsel and in like manner I will not give to a woman a pessary to produce abortion. With purity and with holiness I will pass my life and practice my art. I will not cut persons laboring under the stone but will leave this to be done by men who are practitioners of this work. Into whatever houses I enter I will go into them for the benefit of the sick and will abstain from every voluntary act of mishief and corruption and further from the seduction of females or males of freeman and slaves. Whatever in connection with my professional practice or not in connection with it I see or hear in the life of men which ought not to be spoken of abroad I will not divulge as reckoning that all such should be kept secret. While I continue to keep this oath unviolated may it be granted to me to enjoy life and the practice of the art respected by all men in all times but should I trespass and violate this oath may the reverse be my lot. The Hippocractic Oath consists of two parts. The first or covenant is the sole agreement concerning the relationship of apprentice to teacher and the obligations enjoined on the pupil. The second part constitutes the ethical code. 8. It is on the basis of the above that International Code of Medical Ethics has also laid down as under: A physician shall preserve absolute confidentiality on all he knows about his patient even after his patient has died. Here in this country there is the Indian Medical Council Act which controls the medical education and regulates the professional conduct. Section 20A which was inserted by the Indian Medical Council (Amendment) Act 1964 provides as under: Professional Conduct: (1) The Council may prescribe the standards of professional conduct and etiquette and a code of ethics for medical practitioners. (2) Regulations made by the Council under sub-section (1) may specify which violations thereof shall constitute infamous conduct in any professional respect that is to say professional misconduct and such provision shall have effect notwithstanding anything contained in any law for the time being in force. At the same time that is by the same Amending Act clause (m) was also introduced in Section 33 and this clause provides as under : 33. Power to make regulations - The Council may with the previous sanction of the Central Government make regulations generally to carry out the purposes of this Act and without prejudice to the generality of this power such regulations may provide for - (a) xx xx xx (m) the standards of professional conduct and etiquette and code of ethics to be observed by medical practitioners. It is under these provisions that the Code of Medical Ethics has been made by the Indian Medical Council which inter alia provides as under : Do not disclose the secrets of a patient that have been learnt in the exercise of your profession. Those may be disclosed only in a Court of Law under orders of the presiding judge. It is true that in the doctor-patient relationship the most important aspect is the doctors duty of maintiaining secrecy. A doctor cannot disclose to a person any information regarding his patient which he has gathered in the course of treatment nor can the doctor disclose to anyone else the mode of treatment or the advice given by him to the patient. 9. It is contended that the doctors duty to maintain secrecy has a correlative right vested in the patient that whatever has come to the knowledge of the Doctor would not be divulged and it is this right which is being enforced through these proceedings. 10. It is the basic principle of jurisprudence that every Right has a co- relative Duty and every Duty has a co-realtive Right. But the rule is not absolute. It is subject to certain exceptions in the sense that a perosn may have a Right but there may not be co-relative Duty. The instant case as we shall presently see falls within the exceptions. 11. RIGHT is an interest recognised and protected by moral or legal rules. It is an interest the violation of which would be a legal wrong. Respect for such interest would be a legal duty. That is how Salmond has defined the Right. In order therefore that an interest becomes the subject of a legal right it has to have not merely legal protection but also legal recognition. The elements of a LEGAL RIGHT are that the right is vested in a person and is available against a person who is under a corresponding obligation and duty to respect that right and has to act or forbear from acting in a manner so as to prevent the violation of the right. If therefore there is a legal right vested in a person the latter can seek its protection against a person who is bound by a corresponding duty not to violate that right. 12. Hippocratic Oath as such is not enforceable in a court of law as it has no statutory force. Medical information about a person is protected by the Code of Professional Conduct made by the Medical Council of India under Section 33(m) read with Section 20A of the Act. The relevant provisions of the Code of Medical Ethics have already been reproduced above which contain an exception to the general rule of confidentiality inasmuch as it provides that the information may be disclosed in a court of law under the orders of the Presiding Judge. This is also the law in England where it is provided that the exceptions to this rule permit disclosure with the consent or in the best interests of the patient in compliance with a court order or other legally enforceable duty and in very limited circumstances where the public interest so requires. Circumstances in which the public interest would override the duty of confidentiality could for example be the investigation and prosecution of serious crime or where there is an immediate or future (but not a past and remote) health risk to others. 13. The General Medical Council of Great Britain in its guidance on HIV infection and AIDS has provided as under : When diagnosis has been made by a specialist and the patient after approperiate counselling still refuses permission for the General Practitioner to be informed of the result that request for privacy should be respected. The only exception would be when failure to disclose would put the health of the health-care team at serious risk. All people receiving such information must consider themselves to be under the same obligations of confidentiality as the doctor principally reponsible for the patients care. Occasionally the doctor may wish to disclose a diagnosis to a third party other than a health-care professional. The Council think that the only grounds for this are when there is a serious and identifiable risk to a specific person who if not so informed would be exposed to infection ...... A doctor may consider it a duty to ensure that any sexual partner is informed regardless of the patients own wishes. (Emphasis supplied) Thus the Code of Medical Ethics also carves out an exception to the rule of confidentiality and permits the disclosure in the circumstances enumerated above under which public interest would override the duty of confidentiality particulary where there is an immediate or future health risk to others. 14. The argument of the learned counsel for the appellant therefore that the respondents were under a duty to maintian confidentiality on account of the Code of Medical Ethics formulated by the Indian Medical Council cannot be accepted as the proposed marriage carried with it the health risk to an identifiable person who had to be proteced from being infected with the communicable disease from which the appellant suffered. The right to confidentiality if any vested in the appellant was not enforceable in the present situation. 15. Learned counsel for the appellant then contended that the appellants right of privacy has been infringed by the respondents by disclosing that the appellant was HIV(+) and therefore they are liable in damages. Let us examine this contention. 16. Right to privacy has been culled out of the provisions of Article 21 and other provisions of the Constitution relating to Fundamental Rights read with Directive Principles of State Policy. It was in this context that it was held by this Court in Kharak Singh v. State of Uttar Pradesh AIR 1963 SC 1295 that police surveillance of a person by domicilliary visits would be violative of Article 21 of the Constitution. This decision was considered by Mathew J. in his classic judgment in Gobind v. State of Madhya Pradesh & Anr. (1975) 2 SCC 148 in which the origin of right to privacy was traced and a number of American decisions including Munn v. Illinois (1877) 94 US 113; Wolf v. Colorado (1949) 338 US 25 and various Articles were considered and it was laid down ultimately as under: 16. Depending on the character and antecedents of the person subjected to surveillance as also the objects and the limitation under which surveillance is made it cannot be said surveillance by domicilliary visits would always be unreasonable restriction upon the right of privacy. Assuming that the fundamental rights explicitly guaranteed to a citizen have penumbral zones and that the right to privacy is itself a fundamental right that fundamental right must be subject to restriction on the basis of compelling public interest. 17. Kharak Singh v. State of Punjab and Gobind v. State of Madhya Pradesh (supra) came to be considered again by this Court in Malak Singh & Ors. v. State of Punjab & Ors. (1981) 1 SCC 420 and the view taken earlier on the right of privacy was reiterated. 18. In another classic judgment rendered by Jeeven Reddy J. in R. Rajagopal @ RR Gopal & Anr. v. State of Tamil Nadu & Ors. (1994) 6 SCC 632 : 1995(1) RRR 353 (SC) the right of privacy vis-a-vis the right of the Press under Article 19 of the Constitution were considered and in the research-oriented judgment it was laid down inter alia as under : The right to privacy is implicit in the right to life and liberty guaranteed to the citizens of this country by Article 21. It is a right to be let alone. A citizen has a right to safeguard the privacy of his own his family marriage procreation motherhood child-bearing and education among other matters. None can publish anything concerning the above matters without his consent - whether truthful or otherwise and whether laudatory or critical. If he does so he would be violating the right to privacy of the person concerned and would be liable in an action for damages. Position may however be different if a person voluntarily thrusts himself into controversy or voluntarily invites or raises a controversy. 19. In an American decision Jane Roe v. Henry Wade 410 US 113 the Supreme Court of United States said that : Although the Constitution of the U.S.A. does not explicitly mention any right of privacy the United States Supreme Court recognizes that a right of personal privacy or a guarantee of certain areas or zones of privacy does exist under the Constitution and that the roots of that right may be found in the First Amendment in the Fourth and Fifth Amendments in the penumbras of the Bill of Rights in the Ninth Amendment and in the concept of liberty guaranteed by the first section of the Fourteenth Amendment and that the right to privacy is not absolute. 20. Reference may at this stage be made to Article 8 of the European Convention on Human Rights which defines this right as follows : (1) Every one has the right to respect for his private and family life his home and his correspondence. (2) There shall be no interference by a public authority with the exercise of this right except such as is in accordance with the law and is necessary in democratic society in the interests of national sercurity public safety or the economic well being of the country for the prevention of disorder or cirme for the protection of health or morals or for the protection of the rights and freedoms of others. (Emphasis supplied) 21. As one of the basis Human Rights the right of privacy is not treated as absolute and is subject to such action as may be lawfully taken for the prevention of crime or disorder or protection of health or morals or protection of rights and freedoms of others. 22. Right of Privacy may apart from contract also arise out of a particular specific relationship which may be commercial matrimonial or even political. As already discused above Doctor-patient relationship though basically commercial is professionally a matter of confidence and therefore Doctors are morally and ethically bound to maintain confidentiality. In such a situation public disclosure of even true private facts may amount to an invasion of the Right of Privacy which may sometimes lead to the clash of one persons right to be let alone with another persons right to be informed. 23. Disclosure of even true private facts has the tendency to disturb a persons tranquillity. It may generate many complexes in him and may even lead to psychological problems. He may thereafter have a disturbed life all through. In the face of these potentialities and as already held by this Court in its various decisions referred to above the Right of Privacy is an essential component of right to life envisaged by Article 21. The right however is not absolute and may be lawfully restricted for the prevention of crime disorder or protection of health or morals or protection of rights and freedom of others. 24. Having regard to the fact that the appellant was found to be HIV(+) its disclosure would not be violative of either the rule of confidentiality or the appellants Right of Privacy as Ms. Akali with whom the appellant was likely to be married was saved in time by such disclosure or else she too would have been infected with the dreadful disease if marriage had taken place and consummated. 25. We may now examine the right based on confidentiality in the context of marriage. 26. Marriage is the sacred union legally permissible of two healthy bodies of opposite sexes. It has to be mental psychological and physical union. When two souls thus unite a new soul comes into existence. That is how the life goes on and on on this planet. 27. Mental and physial health is of prime importance in a marriage as one of the objects of the marriage is the procreation of equally healthy children. That is why in every system of matrimonial law it has been provided that if a person was found to be suffering from any including veneral disease in a communicable form it will be open to the other partner in the marriage to seek divorce. Reference for instance may be made to Section 139(i)(v) of the Hindu Marriage Act 1955 which provides as under : 13. (1) Any marriage solemnized whether before or after the commencement of this Act may on a petition presented by either the husband or the wife be dissolved by a decree of divorce on the ground that the other party (i) xx xx xx (v) has been suffering from venereal disease in a communicable form. So also Section 2 of the Dissolution of Muslim Marriages Act 1939 sets out that if the husband is suffering from a virulent venereal disease a woman married under Muslim Law to such person shall be entitled to obtain a decree for dissolution of her marriage. 28. Under the Parsi Marriage and Divorce Act 1936 one of the grounds for divorce set out in Section 32 is that the defendant has since the marriage infected the plaintiff with venereal disease. 29. Under the Indian Divorce Act 1869 the grounds for dissoultion of a marriage have been set out in Section 10 which provides that a wife may petition for dissolution if her husband was guilty of incestuous adultery bigamy with adultery or of rape sodomy or bestiality. 30. Under Section 27 of the Special Marriage Act the party to a marriage has been given the right to obtain divorce if the other party to whom he or she was married was suffering from venereal disease in a communicable form. 31. The emphasis therefore in practically all systems of marrige is on a healthy body with moral ethics. Once the law provides the venereal disease as a ground for divorce to either husband or wife such a person who was suffering from that disease even prior to the marriage cannot be said to have any right to marry so long as he is not fully cured of the disease. If the disease with which he was suffering would constitute a valid ground for divorce was concealed by him and he entered into marital ties with a woman who did not know that the person with whom she was being married was suffering from a virulent venereal disease that person must be injuncted from entering into marital ties so as to prevent him from spoiling the health and consequently the life of an innocent woman. 32. The contention of the learned counsel that every young man or for that matter a woman has a right to marry cannot be accepted in the absolute terms in which it is being contended. Having regard to the age and the biological needs a person may have a right to marry but this right is not without a duty. If that person is suffering from any communicable venereal disease or is impotent so that marriage would be a complete failure or that his wife would seek divorce from him on that ground that person is under a moral as also legal duty to inform the woman with whom the marriage is proposed that he was not physically healthy and that he was suffering from a disease which was likely to be communicated to her. In this situation the right to marry and duty to inform about his ailment are vested in the same person. It is a right in respect of which a corresponding duty cannot be claimed as against some other person. Such a right for these reasons also would be an exception to the general rule that every RIGHT has a corelative Duty. Moreover so long as the person is not cured of the communicable venereal disease or impotency the RIGHT to marry cannot be enforced through a court of law and shall be treated to be a suspended right. 33. There is yet another aspect of the matter. Sections 269 and 270 of the Indian Penal Code provide as under : 269. Negligent act likely to spread infection of disease dangerous to life - Whoever unlawfully or negligently does any act which is and which he knows or has reason to believe to be likely to spread the infection of any disease dangerous to life shall be punished with imprisonment of either description for a term which may extend to six months or with fine or with both. 270. Malignant act likelly to spread infection of disease dangerous to life - Whoever malignantly does any act which is and which he knows or has reason to believe to be likely to spread the infection of any disease dangerous to life shall be punished with imprisonment of either description for a term which may extend to two years or with fine or with both. The two Sections spell out two separate and distinct offences by providing that if a person negligently or unlawfully does an act which he knew was likely to spread the infection of a disease dangerous to life to another person then the former would be guilty of an offence punishable with imprisonment for the term indicated therein. Therefore if a person suffering from the dreadful disease AIDS knowingly marries a woman and thereby transmits infection to that woman he would be guilty of offences indicated in Sections 269 and 270 of the Indian Penal Code. 34. The above statutory provisions thus impose a duty upon the appellant not to marry as the marriage would have the effect of spreading the infection of his own disease which obviously is dangerous to life to the woman whom he marries apart from being an offence. 35. Can the appellant in the face of these statutory provisions contend that the respondents in this situation should have maintained strict secrecy. We are afraid respondents silence would have made them participient criminis. 36. Ms. Akali with whom the marriage of the appellant was settled was saved in time by the disclosure of the vital information that the appellant was HIV(+). The disease which is communicable would have been positively communicated to her immediately on the consummation of marriage. As a human being Ms. Akali must also enjoy as she obviously is entitled to all the Human Rights available to any other human being. This is apart from and in addition to the Fundamental Rights available to her under Article 21 which as we have seen guarantees Right to Life to every citizen of this country. This right would positively include the right to be told that a person with whom she was proposed to be married was the vicitm of a deadly disease which was sexually communicable. Since Right to Life includes right to lead a healthy life so as to enjoy all faculties of the human body in their prime condition the respondents by their disclosure that the appellant was HIV(+) cannot be said to have in any way either violated the rule of confidentiality or the right of privacy. Moreover where there is a clash of two Fundamental Rights as in the instant case namely the appellants right to privacy as part of right to life and Ms. Akalis right to lead a healthy life which is her Fundamental Right under Article 21 the Right which would advance the public morality or public interest would alone be enforced through the process of Court for the reason that moral considerations cannot be kept at bay and the judges are not expected to sit as mute structures of clay in the Hall known as Court Room but have to be sensitive in the sense that they must keep their fingers firmly upon the pulse of the accepted morality of the day. (See : Legal Duties : Allen) 37. AIDS is the product of indisciplined sexual impulse. This impulse being the notorious human failing if not disciplined can afflict and overtake anyone how high soever or for that matter how low he may be in the social strata. The patients suffering from the dreadful disease AIDS deserve full sympathy. They are entitled to all respects as human beings. Their society cannot and should not be avoided which otherwise would have bad psychological impact upon them. They have to have their avocation. Government jobs or service cannot be denied to them as has been laid down in some American decisions. (See: School Board of Nassau Country. Florida v. Airline (1987) 107 S. Ct. 1123; Chalk v. USDC CD of Cal. (9th Circuit 1988) 840 2 F. 2d 701; Shuttleworth v. Broward Cty. (SDA Fla. 1986) 639 F. Supp. 654; Raytheon v. Fair Employment and Housing Commission Estate of Chadbourne (1989) 261 Cal. Reporter 197). But sex with them or possibility thereof has to be avoided as otherwise they would infect and communicate the dreadful disease to others. The Court cannot assist that person to achieve that object. For the reasons stated above the appeal is without merits and is consequently dismissed. Appeal dismissed.