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Pharmacy Act, 1948


37. Restoration to register

The State Council may at any time for reasons appearing to it sufficient order that upon payment of the prescribed fee the name of a person removed from the register shall be restored thereto :

 

Provide that where an appeal against such removal has been rejected by the State Government, an order under this section shall not take effect until it has been confirmed by the State Government.



Pharmacy Act, 1948 Back




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