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

12. Objects of Institute.-

The objects of the Institute shall be-

(a) to develop patterns of teaching in undergraduate and postgraduate medical education in Ayurveda and Pharmacy so as to demonstrate a high standard of such medical education to all medical colleges and other allied institutions of Ayurveda in India;

(b) to bring together in one place educational facilities of the highest order for the training of personnel in all important branches of Ayurveda including Pharmacy;

(c) to attain self-sufficiency in postgraduate education to meet the country's needs for specialists and medical teachers in Ayurveda;

(d) to make an in-depth study and research in the field of Ayurveda.



Institute of Teaching and Research in Ayurveda Act, 2020 Back




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