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


3. Regulation of Genetic Counseling Centers, Genetic Laboratories and Genetic Clinics

On and from the commencement of this Act,-

(1) no Genetic Counseling Centre, Genetic Laboratory or Genetic Clinic unless registered under this Act, shall conduct or associate with, or help in, conducting activities relating to pre-natal diagnostic techniques;

(2) no Genetic Counseling Centre, Genetic Laboratory or Genetic Clinic shall employ or cause to be employed any person who does not possess the prescribed qualifications;

(3) no medical geneticist, gynecologist, pediatrician registered medical practitioner or any other person shall conduct or cause to be conducted or aid in conducting by himself or through any other person, any pre-natal diagnostic techniques at a place other than a place registered under this Act.



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