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Report No. 196

(2) National Pain Care Policy Act, 2005 (US) (introduced in House (Federal)

(http://thomas 10a.gov/cgi-him/query/F?c109:1:temp/nc 109nx4ks:e1070

Section 2 states that not later than 30.6.2006, the President shall convene a conference to be known as the 'White House Conference on Pain Care.- The purpose of the Conference shall be t.-

(1) increase the recognition of pain as a significant public health problem in US;

(2) assess the adequacy of diagnosis and treatment for primary and secondary pain including acute, chronic, intractable and end-of life pain;

(3) identify barriers to appropriate pain care includin.-

(A) lack of understanding and education among employees, patients, providers, Regulators and third party payers;

(B) barriers to access to care at the primary, specialty, and tertiary care levels; and

(C) gaps in basic and clinical research on the symptoms and causes of, and potential treatments to improve, pain care; and

(D) establish an agenda for action in both public and private sectors that will reduce such barriers and significantly improve the state of pain-care research, education and clinical care in US by 2010.

Section 3 proposes establishing a National Centre for Pain and Palliative Research; section 4 refers to Pain Care Education and Training; section 5 to Public Awareness Campaign on pain management, section 6 to Pain Care initiative in military health Care facilities; section 7 to pain care standards in Tricare Plans; section 9 to Annual Report on Medicare Expenditure for pain care services, section 10 to pain care initiative in veteran's health care facilities.

The Act requires the Director of National Health Institute to establish at least 6 regional pain research centres. It permits Secretary to award grants, cooperative agreements, and contracts to pubic and private entities, to educate and train health professionals in pain and palliative care. It directs the Secretary to implement a national campaign to inform the public on responsible pain management, related symptoms management and palliative care.

It requires the Secretaries of Defence, Homeland Security, and Health and Human Services to develop and implement a pain-care palliative initiative in all health care facilities of the uniformed services. It requires Medicare Advantage Organisation to meet certain pain care standards. It requires the Secretary of Veterans Affairs to develop and implement a pain-care initiative in all health care facilities of the Deptt. of Veterans Affair.



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