Section 2   [ View Judgements ]

Interpretation


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



(a) ' the Council' means the [1] Council constituted under this Act;



(b) ' prescribed' means prescribed by regulations made under section 16;



(c) ' State Council ' means a Council (by whatever name called) constituted under the law of a state to regulate the registration of nurses, midwives or health visitors in the State;



(d) ' State register ' means a register of nurses, midwives or health visitors maintained under the law of a state.



[2]



FOOTNOTES:

1. Subs, by s, 3, ibid., for "Indian Council of Nursing" w.e.f.1-12-1958

2. CI.(e) omitted by Section 3, ibid.(w.e.f.1-12-1958).

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