Section 2   [ View Judgements ]

DEFINITIONS


In this Act, unless there is anything repugnant in the subject or context-

(1) "bye-laws" means bye-laws made by the local supervisory authority;

1[(1a) "district local board" in relation to any area other than a municipal area, means a district local board, district board, district panchayat or Janapada Sabha or similar local authority established under any law for the time being in force relating to the constitution of such authorities and having jurisdiction over such area;]

(2) "local supervisory authority" in the case of a municipal area means the municipality established for such area, and in case of any other area a district local board established for the said area;

(3) "maternity home" means any premises used, or intended to be used, for the reception of pregnant women in or immediately after child birth;

2[(3a) "municipality" means a municipal Corporation, municipality, municipal committee town committee or similar local authority established under any law for the time being in force relating to the constitution of such authorities and "municipal area" means the local area within the jurisdiction of a municipality;]

(4) "nursing home" means any premises used, or intended to be used, for the reception of persons suffering from any sickness, injury or infirmity and the providing of treatment and nursing for them, and includes a maternity home; and the expression "to carry on a nursing home" means to receive persons in a nursing home for any of the aforesaid, purposes and to provide treatment or nursing for them;

(5) "prescribed" means prescribed by rules made under this Act;

(6) "qualified medical practitioner" means a medical practitioner registered under the Bombay Medical Act, 1912, or any other law for the time being in force;

3[(7) "qualified midwife" means a midwife registered or deemed to be registered under the Bombay Nurses, Midwives and Health Visitors Act, 1954 or any other corresponding law for the time being in force;

(8) "qualified nurse" means a nurse registered or deemed to be registered under the Bombay Nurses, Midwives and Health Visitors Act, 1954 or any other corresponding law for the time being in force;]

(9) "register" means to register under section 5 of this Act and the expressions "registered" and "registration" shall be construed accordingly;

(10) "rules" means rules made under this Act.



#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon