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Report No. 201

Sub-divn. 3: Definition - Board.

Sub-divn. 4: Use and restrictions. Designated regional medical services system funds.to support local and regional emergency medical services as determined within the region, with particular emphasis given to supporting and improving emergency trauma and cardiac care and training. No part of a region's share of the fund may be used to directly subsidize any ambulance service operations or rescue service operations or to purchase any vehicles or parts of vehicles for an ambulance service or a rescue service.

Sub-divn. 5: Distribution: Money from the fund shall be distributed according to this sub-division.

(1) Ninety-five percent of the fund shall be distributed annually on a contract for services basis with each of the eight regional emergency medical services systems designated by the board.

(2) The systems shall be governed by a body consisting of appointed representatives from each of the counties in that region and shall also include representatives from emergency medical services organizations.

(3) The board shall contract with a regional entity only if the contract proposal satisfactorily addresses proposed emergency medical services activities in the following areas: (i) personnel training; (ii) transportation coordination; (iii) public safety agency cooperation; (iv) communications systems maintenance and development; (v) public involvement; (vi) health care facilities involvement; and (vii) system management.

(4) If each of the regional emergency medical services systems submits a satisfactory contract proposal, then this part of the fund shall be distributed evenly among the regions.

(5) If one or more of the regions does not contract for the full amount of its even share or if its proposal is unsatisfactory, then the board may reallocate the unused funds to the remaining regions on a pro rata basis.

(6)5% of the fund shall be used by the board to support region-wide reporting systems and to provide other regional administration and technical assistance.

Sub-divn. 6: Audit of regional emergency medical services board.



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




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