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

Pre-Natal Diagnostic Techniques (Regulation and Prevention of Misuse) Act, 1994


21. Appeal

The Genetic Counseling Centre, Genetic Laboratory or Genetic Clinic may, within thirty days from the date of receipt of the order of suspension or cancellation of registration passed by the Appropriate Authority under section 20, prefer an appeal against such order to-

(i) the Central Government, where the appeal is against the order of the Central Appropriate Authority; and

(ii) the State Government, where the appeal is against the order of the State Appropriate Authority, in the prescribed manner.



Pre-Natal Diagnostic Techniques (Regulation and Prevention of Misuse) Act, 1994 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