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The Assisted Reproductive Technology (Regulation) Act, 2021

20. Power to inspect premises, etc.-

The National Board, the National Registry and the State Board shall have the power to, -

(i) inspect, any premises relating to assisted reproductive technology; or

(ii) call for any document or material,

in exercise of their powers and discharge of their functions.



Assisted Reproductive Technology (Regulation) Act, 2021 Back




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