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All-India Institute of Medical Science Act, 1956


Contents

Sections

Particulars

1 Short title and commencement

2

Definitions

3

Establishment and incorporation of the Institute

4

Composition of the Institute

5

Declaration of the Institute as an institution of national importance

6

Term of office of, and vacancies among members

7

President of the Institute

8

Allowances of President and members

9

Meetings of the Institute

10

Governing Body and other Committees of the Institute

11

Staff of the Institute

12

Location of the Institute

13

Objects of the Institute

14

Functions of the Institute

15

Payment to the Institute

16

Fund of the Institute

17

Budget of the Institute

18

Accounts and audit

19

Annual report

20

Pension and Provident Funds

21

Authentication of the orders and instruments of the Institutes

22

Acts and proceedings not to be invalidated by vacancies etc

23

Recognition of medical qualifications granted by the Institute

24

Grant of medical degrees diplomas by the Institute etc.

25

Control by Central Government

26

Disputes between the Institute and the Central Government

27

Returns and information

28

Power to make rules

29

Power to make regulations

Act No.25 OF 1956

An Act to provide for the establishment of an All-India Institute of Medical Sciences.

[2nd June, 1956]

 BE it enacted by Parliament in the Seventh Year of the Republic of India, as follows:

Comment: The Act seeks to provide for measures that would help in improving professional competence amongst medical practitioners by addressing the issue of medical education



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