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

Report No. 201

144E.103 Equipment:

Sub-divn 1. General requirements.

(a) Every ambulance in service for patient care shall carry, at a minimum:

(1) oxygen;

(2) airway maintenance equipment in various sizes to accommodate all age groups;

(3) splinting equipment in various sizes to accommodate all age groups;

(4) dressings, bandages, and bandaging equipment;

(5) an emergency obstetric kit;

(6) equipment to determine vital signs in various sizes to accommodate all age groups;

(7) a stretcher;

(8) a defibrillator; and

(9) a fire extinguisher.

(b) A basic life support service has until January 1, 2001, to equip each ambulance in service for patient care with a defibrillator.

Sub-divn. 2: Advanced life support requirements: In addition to the requirements in subdivision 1, an ambulance used in providing advanced life support must carry drugs and drug administration equipment and supplies as approved by the licensee's medical director.

Sub-divn. 3: Storage: All equipment carried in an ambulance must be securely stored.

144E.11: Ambulance service application procedure: ...

144E.121 Air ambulance service requirements.

Sub-division 1: Aviation compliance

Sub-division 2: Personnel

Sub-division 3: Equipment

144E.123: Pre-hospital care data:

Sub-division 1: Collection and maintenance

Sub-division 2: Copy to receiving hospital

Sub-division 3: Review

Sub-division 4: Penalty: Failure to report all information required by the board under this section shall constitute grounds for license revocation.

144E.125: Operational procedures:

A licensee shall establish and implement written procedures for responding to ambulance service complaints, maintaining ambulances and equipment, procuring and storing drugs, and controlling infection. The licensee shall maintain the procedures in its files.

144E.127: Inter-hospital transfer:

When transporting a patient from one licensed hospital to another, a licensee may substitute for one of the required ambulance service personnel, a physician, a registered nurse, or physician's assistant who has been trained to use the equipment in the ambulance and is knowledgeable of the licensee's ambulance service protocols.

144E.13: Temporary license

144E.14: Transfer of license or ownership

144E.15: Relocation of base of operations

144E.16 Rules; local standards:

Sub-division 1: Repealed, 1999 c 245 art 9 s 66.

Sub-division 2: Repealed, 1999 c 245 art 9 s 66.

Sub-division 3: Repealed, 1999 c 245 art 9 s 66.

Sub-division 4: Rules: The board may adopt rules needed to regulate ambulance services in the following areas:

(1) applications for licensure;

(2) personnel qualifications and staffing standards;

(3) quality of life support treatment;

(4) restricted treatments and procedures;

(5) equipment standards;

(6) ambulance standards;

(7) communication standards, equipment performance and maintenance, and radio frequency assignments;

(8) advertising;

(9) scheduled ambulance services;

(10) ambulance services in time of disaster;

(11) basic, intermediate, advanced, and refresher emergency care course programs;

(12) continuing education requirements;

(13) trip reports;

(14) license fees, vehicle fees, and expiration dates; and

(15) waivers and variances.

Sub-division 5: Local government's powers:

(a) Local units of government may, with the approval of the board, establish standards for ambulance services which impose additional requirements upon such services. Local units of government intending to impose additional requirements shall consider whether any benefit accruing to the public health would outweigh the costs associated with the additional requirements.

The regulations presented by the local unit of government shall not conflict with rules made by the Board.

144E.18: Inspections:

The board may inspect ambulance services as frequently as deemed necessary to determine whether an ambulance service is in compliance with sections 144E.001 to 144E.33 and rules adopted under those sections. The board may review at any time documentation required to be on file with a licensee.

144E.19: Disciplinary action:



Emergency Medical Care to Victims of Accidents and during Emergency Medical Condition and Women under Labour Back




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