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The Clinical Establishments (Registration and Regulation) Act, 2010

5. Functions of National Council.

The National Council shall-

a.      compile and publish a National Register of clinical establishments within two years from the date of the commencement of this Act;

b.     classify the clinical establishments into different categories;

c.      develop the minimum standards and their periodic review;

d.     determine within a period of two years from its establishment, the first set of standards for ensuring proper healthcare by the clinical establishments;

e.      collect the statistics in respect of clinical establishments;

f.      perform any other function determined by the Central Government from time to time.



Clinical Establishments (Registration and Regulation) Act, 2010 Back




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