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The Clinical Establishments (Registration and Regulation) Act, 2010

[18th August, 2010]

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, application and commencement

2

Definitions

Chapter II

The National Council for Clinical Establishments

3

Establishment of National Council

4

Disqualifications for appointment as member

5

Functions of National Council

6

Power to seek advice or assistance

7

National Council to follow consultative process

Chapter III

Registration and Standards for Clinical Establishments

8

State Council of clinical establishments

9

Providing information to National Council

10

Authority for registration

11

Registration for clinical establishments

12

Condition for registration

13

Classification of clinical establishments

Chapter IV

Procedure for Registration

14

Application for provisional certificate of registration

15

Provisional certificate

16

No inquiry prior to provisional registration

17

Validity of provisional registration

18

Display of certificate of registration

19

Duplicate certificate

20

Certificate to be non-transferable

21

Publication of expiry of registration

22

Renewal of registration

23

Time limit for provisional registration

24

Application for permanent registration

25

Verification of application

26

Display of information for filing objections

27

Communication of objections

28

Standards for permanent registration

29

Allowing or disallowing of registration

30

Certificate of permanent registration

31

Fresh application for permanent registration

32

Cancellation of registration

33

Inspection of registered clinical establishments

34

Power to enter

35

Levy of fee by State Government

36

Appeal

Chapter V

Register of Clinical Establishments

37

Register of clinical establishments

38

Maintenance of State Register of clinical establishments

39

Maintenance of National Register of clinical establishments

Chapter VI

Penalties

40

Penalty

41

Monetary penalty for non-registration

42

Disobedience of direction, obstruction and refusal of information

43

Penalty for minor deficiencies

44

Contravention by companies

45

Offences by Government Departments

46

Recovery of fine

Chapter VII

Miscellaneous

47

Protection of action taken in good faith

48

Furnishing of returns, etc.

49

Power to give directions

50

Employees of the authority, etc., to be public servants

51

Power to remove difficulties

52

Power of Central Government to make rules

53

Laying of rules

54

Power of State Government to make rules

55

Laying of rules

56

Savings

Schedule

THE SCHEDULE

The Clinical Establishments (Registration and Regulation) Act, 2010 No. 23 of 2010 [18th August, 2010.]

An Act to provide for the registration and regulation of clinical establishments in the country and for matters connected therewith or incidental thereto.

WHEREAS, it is considered expedient to provide for the registration and regulation of clinical establishments with a view to prescribe minimum standards of facilities and services which may be provided by them so that mandate of article 47 of the Constitution for improvement in public health may be achieved;

AND WHEREAS, Parliament has no power to make laws for the States with respect to any of the matters aforesaid except as provided in articles 249 and 250 of the Constitution;

AND WHEREAS, in pursuance of clause (1) of article 252 of the Constitution, resolutions have been passed by all the Houses of the Legislatures of the States of Arunachal Pradesh, Himachal Pradesh, Mizoram and Sikkim to the effect that the matters aforesaid should be regulated in those States by Parliament by law; BE it enacted by Parliament in the Sixty-first Year of the Republic of India as follows:-



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