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The Assisted Reproductive Technology (Regulation) Act, 2021

Chapter II

Authorities To Regulate Assisted Reproductive Technology

A. The National Assisted Reproductive Technology and Surrogacy Board

3. National Assisted Reproductive Technology and Surrogacy Board. -

The National Assisted Reproductive Technology and Surrogacy Board to be constituted under sub-section (1) of section 15 of the Surrogacy Act shall be the National Board for the purposes of this Act.



Assisted Reproductive Technology (Regulation) Act, 2021 Back




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