Indian Medical Council Act, 1956


Section
Section Title
  INTRODUCTION
  1 Short Title Extent and Commencement View Judgements
  2 Definitions View Judgements
  3 Constitution and Composition Of The Council View Judgements
  3A Power of Central Government to supersede the Council and to constitute a Board of Governors View Judgements
  3B Certain modifications of the Act View Judgements
  3C Power of Central Government to give directions View Judgements
  4 Mode Of Election View Judgements
  5 Restrictions On Nomination And Membership View Judgements
  6 Incorporation Of The Council View Judgements
  7 Term Of Office Of President, Vice-President And Members View Judgements
  8 Meetings Of The Council View Judgements
  9 Officers, Committees And Servants Of The Council View Judgements
  10 The Executive Committee View Judgements
  10A [Permission for establishment of new medical college, new course of study etc View Judgements
  10B Non-recognition of medical qualifications in certain cases View Judgements
  10C Time for seeking permission for certain existing medical collegs, etc View Judgements
  11 Recognition of medical qualification granted by universities or medical institutions in India View Judgements
  12 Recognition Of Medical Qualifications Granted By Medical Institutions In Countries With Which There Is A Scheme Of Reciprocity View Judgements
  13 Recognition Of Medical Qualification Granted By Certain Medical Institutions Whose Qualifications Are Not Included In The First Or Second Schedule View Judgements
  14 Special provision in certain cases for recognition of medical qualifications granted by medical institutions in countries with which there is no scheme of reciprocity View Judgements
  15 Right of persons possessing qualifications in the schedules to be enrolled View Judgements
  16 Power To Require Information As To Courses Of Study And Examinations View Judgements
  17 Inspection Of Examinations View Judgements
  18 Visitors At Examinations View Judgements
  19 Withdrawal of recognition View Judgements
  19A Minimum standards of medical education View Judgements
  20 Post-graduate medical education committee for assisting council in matters relating to post-graduate medical education View Judgements
  20A Professional Conduct View Judgements
  21 Indian Medical Register View Judgements
  22 Supply Of Copies Of The State Medical Registers View Judgements
  23 Registration In The Indian Medical Register View Judgements
  24 Removal Of Names From The Indian Medical Register View Judgements
  25 Provisional Registration View Judgements
  26 Registration Of Additional Qualifications View Judgements
  27 Priveleges Of Persons Who Are Enrolled On The Indian Medical Register View Judgements
  28 Persons Enrolled On The Indian Medical Register To Notify Change Of Place Of Residence Or Practice View Judgements
  29 Information To Be Furnished By The 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 Makes View Judgements
  34 Repeal Of Act 27 Of 1933 View Judgements
  35 Repeal View Judgements



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