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7. President of the Institute.-

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

2[Provided that the President of the existing Institute shall also be the President of every corresponding Institute and other Institutes established on and after the commencement of the All-India Institute of Medical Sciences (Amendment) Act, 2012 (37 of 2012), till such date the Central Government nominates a separate President for every corresponding Institute and other Institutes established after such commencement.]

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



All India Institute of Medical Sciences Act, 1956 Back




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