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All-India Institute of Medical Science Act, 1956

7. President of the Institute.-

(1) There shall be a President of the Institute who shall be nominated by the Central Government from among the members other than the Director of the Institute.

(2) The President shall exercise such powers and discharge such functions as are laid down in this Act or an may be prescribed by rules or regulations.



All-India Institute of Medical Science Act, 1956 Back




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