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The Assisted Reproductive Technology (Regulation) Act, 2021

11. Functions of National Registry. -

The National Registry shall discharge the following functions, namely:-

(a) it shall act as a central database in the country through which the details of all the clinics and banks of the country including nature and types of services provided by them, outcome of the services and other relevant information shall be obtained on regular basis;

(b) it shall assist the National Board in its functioning by providing the data generated from the central database of the Registry;

(c) the data generated from the National Registry shall be utilised by the National Board for making policies, guidelines and shall help in identifying new research areas and conducting research in the area of assisted reproduction and other related fields in the country; and

(d) such other functions as may be prescribed.



Assisted Reproductive Technology (Regulation) Act, 2021 Back




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