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The Architects Act, 1972.

No.20 OF 1972

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Council Of Architecture

3

Constitution of Council of Architecture

4

President and Vice-President of Council

5

Mode of elections

6

Terms of office and casual vacancies

7

Validity of act or proceeding of Council, Executive Committee or other committees not to be invalidated by reason of vacancy, etc

8

Disabilities

9

Meetings of Council

10

Executive Committee and other committees

11

Fees and allowances to President, Vice President and members

12

Officers and other employees

13

Finances of Council

14

Recognition qualifications granted by authorities in India

15

Recognition of architectural qualifications granted by authorities in foreign countries

16

Power of Central Government to amend Schedule

17

Effect of recognition

18

Power require information as to courses of study and examinations

19

Inspections of examinations

20

Withdrawal of recognition

21

Minimum standard of architectural education

22

Professional conduct

Chapter III

Registration Of Architects

23

Preparation and maintenance of register

24

First preparation of register

25

Qualification for entry in register

26

Procedure for subsequent registration

27

Renewal fees

28

Entry of additional qualification

29

Removal from register

30

Procedure in inquiries relating to misconduct

31

Surrender of certificates

32

Restoration to register

33

Issue of duplicate certificates

34

Printing of register

35

Effect of registration

Chapter IV

Miscellaneous

36

Penalty for falsely claiming to be registered

37

Prohibition against use of title

38

Failure to surrender certificate of registration

39

Cognizance of offences

40

Information to furnished by Council and publication thereof

41

Protection of action taken in good faith

42

Members of Council and officers and employees to be public servants

43

Power to remove difficulties

44

Power of Central Government to make rules

45

Power of Council to make regulations

 

The Schedule

[31st May, 1972]

An Act to provide for the registration of architects and for matters connected therewith.

BE it enacted by Parliament in the Twenty-third Year of the Republic of India as follows :-

CHAPTER I

PRELIMINARY



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