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Clinical Establishments (Registration and Regulation) Act, 2010


39. Maintenance of National Register of clinical establishments.

The Central Government shall maintain in digital format an All India Register to be called as the National Register of clinical establishments that shall be an amalgam of the State Register of clinical establishments maintained by the State Governments and shall cause the same to be published in digital format.



Clinical Establishments (Registration and Regulation) Act, 2010 Back




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