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Pharmacy Act, 1948


26. Staff, remuneration and allowances

The State Council may, with the previous sanction of the State Government,-

 

(a) appoint a Registrar Who shall also act as Secretary and, if so decided by the State Council, Treasurer, of the State Council ;

 

(b) appoint such other officers and servants as may be required to enable the State Council to carry out its functions under this Act;

 

(c) fix the salaries and allowances and other conditions of service of the Secretary and other officers and servants of the State Council ;

 

(d) fix the rates of allowances payable to members of the State Council :

 

Provided that for the first four years from the first constitution of the State Council, the Registrar shall be a person appointed by the State Government; who shall hold office during the pleasure of the State Government.



Pharmacy Act, 1948 Back




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