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15. Rights of persons who are enrolled on Central Register.-

No person, other than a registered allied and healthcare professional, shall-

(a) hold office as an allied and healthcare professional (by whatever name called) in Government or in any institution maintained by a local or other authority;

(b) provide service in any of the recognised categories in any State; and

(c) be entitled to sign or authenticate any certificate required by any law for the time being in force to be signed or authenticated by a duly qualified allied and healthcare professional.



National Commission for Allied and Healthcare Professions Act, 2021 Back




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