AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

The Assisted Reproductive Technology (Regulation) Act, 2021

C. The National Assisted Reproductive Technology And Surrogacy Registry and The Appropriate Assisted Reproductive Technology and Surrogacy Authority

9. Establishment of National Registry of clinics and banks. -

The Central Government may, within a period of ninety days from the date of commencement of this Act, by notification, establish for the purposes of this Act and Surrogacy Act, a Registry to be called the National Assisted Reproductive Technology and Surrogacy Registry.



Assisted Reproductive Technology (Regulation) Act, 2021 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys