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

Transplantation of Human Organs Act, 1994

[Act No. 42 of 1994 dated 8th July, 1994]

Contents 

Sections

Particulars

Chapter I

Preliminary 

1

Short title, applications and commencement

2

Definitions

Chapter II

Authority For The Removal Of Human Organs 

3

Authority for removal of human organs

4

Removal of human organs not to be authorized in certain cases

5

Authority for removal of human organs in case of unclaimed bodies in hospital or prison

6

Authority for removal of human organs from bodies sent for postmortem examination for medico legal or pathological purposes

7

Preservation of human organs

8

Savings

9

Restrictions on removal and transplantation of human organs

Chapter III 

Regulation Of Hospitals 

10

Regulation of hospitals conducting the removal, storage or transplantation of human organs

11

Prohibition of removal or transplantation of human organs for any purpose other than therapeutic purposes

12

Explaining effects, etc., to donor and recipient

Chapter IV 

Appropriate Authority 

13

Appropriate Authority

Chapter V 

Registration Of Hospitals 

14

Registration of hospitals engaged in removal, storage or transplantation of human organs

15

Certificate of registration

16

Suspension or cancellation of registration

17

Appeals

Chapter VI 

Offences And Penalties 

18

Punishment for removal of human organ without authority

19

Punishment for commercial dealings in human organs

20

Punishment for contravention of any other provision of this Act

21

Offences by companies

22

Cognizance of offence

Chapter VII  

Miscellaneous 

23

Protection of action taken in good faith

24

Power to make rules

25

Repeal and saving

 

Foot Notes

An Act to provide for the regulation of removal, storage and transplantation of human organs for therapeutic purposes and for the prevention of commercial dealings in human organs and for matters connected therewith of incidental thereto.

WHEREAS it is expedient to provide for the regulation removal storage and transplantation of human organs for therapeutic purposes and for the prevention of commercial dealings in human organs;

AND WHEREAS Parliament has no power to make laws for the States with respect to any of the matters aforesaid except as provided in articles 249 and 250 of the Constitution;

AND WHEREAS in pursuance of clause (1) of articles 252 of the Constitution, resolutions have been passed by all the Houses of the Legislatures of the States of Goa, Himachal Pradesh and Maharashtra to the effect that the matters aforesaid should be regulated in those States by Parliament by law;

BE it enacted by Parliament in the Forty-fifth year of the Republic of India as follows:



Bare Acts 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