AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 256

18. Health-Related Measures. -

The appropriate government shall undertake the following measures relating to healthcare, for all persons affected by Leprosy and members of their family, that shall include but not be limited to:

(1) implementation of awareness programmes for all persons affected by Leprosy that emphasise the importance of an early treatment through Multi-Drug Therapy, to reduce chances of any kind of disability as a result of Leprosy;

(2) formulation of guidelines and protocols for addressing the healthcare needs of all persons affected by Leprosy;

(3) access to healthcare facilities that include reconstruction surgeries, and goods and services for all persons affected by Leprosy, to improve the health status of, and respond to the needs of all persons affected by Leprosy;

(4) humane treatment of all persons affected by Leprosy by health care providers;

(5) adoption of policies, and programmes for education and training of healthcare professionals, to enable them to deliver the highest attainable standard of healthcare to all persons affected by Leprosy and members of their family;

(6) protection of all persons affected by Leprosy and members of their family against unethical or involuntary medical procedures or research, including in relation to vaccines, treatments or microbicides for terminal or such other diseases; and

(7) providing medical and psychological treatment and counselling for all persons affected by Leprosy and members of their family, to assist them in overcoming their trauma suffered on account of their disability, physical attributes or any other form of their association with Leprosy.



Eliminating Discrimination against Persons affected by Leprosy Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys