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Homoeopathy Central Council Act, 1973

[Act No. 59 of 1973 dated 19th. December, 1973]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

3

Definitions-1

4

Mode of election

5

Restriction on elections and membership

6

Incorporation of Central Council

7

Term of office of President, Vice-President and members of Central Council

8

Meetings of Central Council

9

The Executive Committee and other committees

10

Meetings of committees

11

Officers and other employees of Central Council

12

Vacancies in the Central Council and committees thereof not to invalidate acts, etc

Chapter III

Recognition Of Medical Qualifications

13

Recognition of medical qualification granted by certain medical institutions in India

14

Recognition of medical qualifications granted by medical institutions in States or countries outside India

15

Rights of persons possessing qualifications included in Second or the Third Schedule to be enrolled

16

Power to require information as to courses of study and examinations

17

Inspectors at examinations

18

Visitors at examinations

19

Withdrawal of recognition

20

Minimum standards of education in Homoeopathy

Chapter IV

The Central Register Of Homoeopathy

21

The Central Register of Homoeopathy

22

Supply of copies of State Register of Homoeopathy

23

Registration in the Central Register of Homoeopathy

24

Professional conduct

25

Removal of names from the Central Register of Homoeopathy

26

Privileges of persons who are enrolled on the Central Register of Homoeopathy

27

Registration of additional qualifications

28

Persons enrolled on Central Register of Homoeopathy to notify change of place of residence or practice

29

Information to be furnished by Central Council and publication thereof

30

Commission of inquiry

31

Protection of action taken in good faith

32

Power to make rules

33

Power to make regulations

  Footnotes

An Act to provide for the constitution of a Central Council of Homoeopathy and the maintenance of a Central Register of Homoeopathy and for matters connected therewith.

BE it enacted by Parliament in the Twenty-fourth Year of the Republic of India as follows: -



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