Homoeopathy Central Council Act, 1973


Section
Section Title
  INTRODUCTION
  1 Short title extent and commencement View Judgements
  2 Definitions View Judgements
  3 Constitution of Central Council View Judgements
  4 Mode of election View Judgements
  5 Restriction on elections and membership View Judgements
  6 Incorporation of Central Council View Judgements
  7 Term of office of President, Vice-President and members of Central Council View Judgements
  8 Meetings of Central Council View Judgements
  9 The Executive Committee and other committees View Judgements
  10 Meetings of committees View Judgements
  11 Officers and other employees of Central Council View Judgements
  12 Vacancies in the Central Council and committees thereof.not to invalidate acts, etc View Judgements
  13 Recognition of medical qualification granted by certain medical institutions in India View Judgements
  14 Recognition of medical qualifications granted by medical institutions in States or countries outside India View Judgements
  15 Rights of persons possessing qualifications included in Second or the Third Schedule to be enrolled View Judgements
  16 Power to require information as to courses of study and examinations View Judgements
  17 Inspectors at examinations View Judgements
  18 Visitors at examinations View Judgements
  19 Withdrawal of recognition View Judgements
  20 Minimum standards of education in Homoeopathy View Judgements
  21 The Central Register of Homoeopathy View Judgements
  22 Supply of copies of State Register of Homoeopathy View Judgements
  23 Registration in the Central Register of Homoeopathy View Judgements
  24 Professional conduct View Judgements
  25 Removal of names from the Central Register of Homoeopathy View Judgements
  26 Privileges of persons who are enrolled on the Central Register of Homoeopathy View Judgements
  27 Registration of additional qualifications View Judgements
  28 Persons enrolled on Central Register of Homoeopathy to notify change of place of residence or practice View Judgements
  29 Information to be furnished by Central Council and publication thereof View Judgements
  30 Commission of Inquiry View Judgements
  31 Protection of action taken in good faith View Judgements
  32 Power to make rules View Judgements
  33 Power to make regulations View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III



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