ALL INDIA INSTITUTE OF MEDICAL SCIENCES ACT, 1956


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 ESTABLISHMENT AND INCORPORATION OF THE INSTITUTE View Judgements
  4 COMPOSITION OF THE INSTITUTE View Judgements
  5 DECLARATION OF THE INSTITUTE AS AN INSTITUTION OF NATIONAL IMPORTANCE View Judgements
  6 TERM OF OFFICE OF, AND VACANCIES AMONG, MEMBERS View Judgements
  7 PRESIDENT OF THE INSTITUTE View Judgements
  8 ALLOWANCES OF PRESIDENT AND MEMBERS View Judgements
  9 MEETINGS OF THE INSTITUTE View Judgements
  10 GOVERNING BODY AND OTHER COMMITTEES OF THE INSTITUTE View Judgements
  11 STAFF OF THE INSTITUTE View Judgements
  12 LOCATION OF THE INSTITUTE View Judgements
  13 OBJECTS OF THE INSTITUTE View Judgements
  14 FUNCTIONS OF THE INSTITUTE View Judgements
  15 PAYMENT TO THE INSTITUTE View Judgements
  16 FUND OF THE INSTITUTE View Judgements
  17 BUDGET OF THE INSTITUTE View Judgements
  18 ACCOUNTS AND AUDIT View Judgements
  19 ANNUAL REPORT View Judgements
  20 PENSION AND PROVIDENT FUNDS View Judgements
  21 AUTHENTICATION OF THE ORDERS AND INSTRUMENTS OF THE INSTITUTE View Judgements
  22 ACTS AND PROCEEDINGS NOT TO BE INVALIDATED BY VACANCIES, ETC View Judgements
  23 RECOGNITION OF MEDICAL, DENTAL AND NURSING QUALIFICATIONS GRANTED BY THE INSTITUTE. View Judgements
  24 GRANT OF MEDICAL, DENTAL OR NURSING DEGREES, DIPLOMAS, ETC. BY THE INSTITUTE. View Judgements
  25 CONTROL BY CENTRAL GOVERNMENT View Judgements
  26 DISPUTES BETWEEN THE INSTITUTE AND THE CENTRAL GOVERNMENT View Judgements
  27 RETURNS AND INFORMATION View Judgements
  28 POWER TO MAKE RULES View Judgements
  29 POWER TO MAKE REGULATIONS View Judgements



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