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Indian Medicine Central Council Act, 1970


29. Privileges of persons who are enrolled on the Central Register of Indian Medicine

Subject to the conditions and restrictions laid down in this Act regarding practice of Indian medicine by persons possessing certain recognized medical qualifications, every person whose name is for the time being borne on the Central Register of Indian Medicine shall be entitled according to his qualification to practice Indian medicine in any part of India and to recover in due course of law in respect of such practice any expenses, charges in respect of medicaments or other appliances or any fees to which he may be entitled.



Indian Medicine Central Council Act, 1970 Back




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