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

45. Establishment of State Authority.-

Every State Government shall, within a period of nine months from the date on which this Act receives the assent of the President, by notification, establish, for the purposes of this Act, an Authority to be known as the State Mental Health Authority.



Mental Healthcare Act, 2017 Back




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