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

Indian Medicine Central Council Act, 1970

[Act No. 48 of 1970 dated 21st December, 1970]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

3

Constitution of Central Council

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

Meeting of Central Council

9

Committees for Ayurveda, Siddha and Unani

10

Other committees

11

Meetings of committees

12

Officers and other employees of Central Council

13

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

Chapter III

Recognition Of Medical Qualifications

14

Recognition of medical qualifications granted by certain medical institutions in India

15

Recognition of medical qualifications granted by certain medical institutions whose qualifications are not included in Second Schedule

16

Recognition of medical qualifications granted by medical institutions in countries with which there is a scheme of reciprocity

17

Rights of persons possessing qualifications included in Second, Third and Fourth Schedules to be enrolled

18

Power to require information as to courses of study and examination

19

Inspectors at examinations

20

Visitors at examinations

21

Withdrawal of recognition

22

Minimum standards of education in Indian medicine

Chapter IV

The Central Register Of Indian Medicine

23

The Central Register of Indian Medicine

24

Supply of copies of State Register of Indian Medicine

25

Registration in the Central Register of Indian Medicine

26

Professional conduct

27

Removal of names from the central Register of Indian Medicine

28

Provisional registration for practice

29

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

30

Registration of additional qualifications

31

Persons enrolled on Central Register of Indian Medicine to notify change of place of residence and practice

32

Information to be furnished by Central Council and publication thereof

33

Commission of inquiry

34

Protection of action taken in good faith

35

Power to make rules

36

Power to make regulations

 

Foot Notes

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

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



Bare Acts Back




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