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

[Act No. 57 of 1994 dated 20th. September, 1994]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Regulation Of Genetic Counselling Centres, Genetic Laboratories And Genetic Clinics

3

Regulation of Genetic Counseling Centers, Genetic Laboratories and Genetic Clinics

Chapter III 

Regulation Of Pre-Natal Diagnostic Techniques

4

Regulation of prenatal diagnostic techniques

5

Written consent of pregnant woman and prohibition of communicating the sex of fetus

6

Determination of sex prohibited

Chapter IV 

Central Supervisory Board

7

Constitution of Central Supervisory Board

8

Term of office of members

9

Meetings of the Board

10

Vacancies, etc., not to invalidate proceedings of the Board

11

Temporary association of persons with the Board for particular purposes

12

Appointment or officers and other employees of the Board

13

Authentication of orders and other instruments of the Board

14

Disqualifications for appointment as member

15

Eligibility of member for reappointment

16

Functions of the Board

Chapter V 

Appropriate Authority And Advisory Committee

17

Appropriate Authority and Advisory Committee

Chapter VI 

Registration Of Genetic Counselling Centres, Genetic Laboratories And Genetic Clinics

18

Registration of Genetic Counseling Centers, Genetic Laboratories or Genetic Clinics

19

Certificate of registration

20

Cancellation or suspension of registration

21

Appeal

Chapter VII 

Offences And Penalties

22

Prohibition of advertisement relating to pre-natal determination of sex and punishment for contravention

23

Offences and penalties

24

Presumption in the case of conduct of pre-natal diagnostic techniques

25

Penalty for contravention of the provisions of the Act or rules for which no specific punishment is provided

26

Offences by companies

27

Offence to be cognizable, non-bailable and non-compoundable

28

Cognizance of offences

Chapter VIII 

Miscellaneous

29

Maintenance of records

30

Power to search and seize records etc.

31

Protection of action taken in good faith

32

Power to make rules

33

Power to make regulations

34

Rules and regulations to be laid before Parliament

 

Foot Notes

An Act to provide for the regulation of the use of pre-natal diagnostic techniques for the purpose of detecting genetic or metabolic disorders or chromosomal abnormalities or certain congenital malformations or sex linked disorders and for the prevention of the misuse of such techniques for the purpose of pre-natal sex determination leading to female foeticide; and, for matters connected therewith or incidental thereto.

BE it enacted by  Parliament in the Forty-fifth Year of the Republic of India as Follows: -



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