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

The Prevention and Control of Infectious and Contagious Diseases in Animals Act, 2009


Chapter II Control of Scheduled Diseases

3. Appointment of Veterinary Officers.

The State Government may, by notification, appoint-

a.     such number of persons, as it deems proper, to be Veterinarians to undertake inspection and specifying the local limits of their respective jurisdiction; and

b.    such number of Veterinarians, as it deems proper, to be Veterinary Officers, who shall exercise their powers and discharge their duties within the local limits of their jurisdiction as may be specified in the said notification.



The Prevention and Control of Infectious and Contagious Diseases in Animals Act, 2009 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