MAHARASHTRA MEDICAL PRACTITIONERS ACT, 1961


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 SHORT TITLE, EXTEND AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  title CHAPTER II : CONSTITUTION, FUNCTIONS M POWERS OF 1[THE COUNCIL) View Judgements
  3 1[ESTABLISHMENT AND INCORPORATION OF COUNCIL AND DISSOLUTION OF EXISTING BOARD AND FACULTY, AND DIRECTOR TO FUNCTION AS ADMINISTRATOR TEMPORARILY View Judgements
  3A CONSTITUTION OF COUNCIL View Judgements
  4 4[PROCEDURE OF ELECTION OF MEMBERS, PRESIDENT AND VICE-PRESIDENT View Judgements
  5 TERM OF OFFICE View Judgements
  6 CASUAL VACANCIES View Judgements
  7 RESIGNATION View Judgements
  8 DISQUALIFICATION, DISABILITY AND REMOVAL FROM OFFICE View Judgements
  9 MEETINGS OF THE COUNCIL View Judgements
  10 PROCEEDINGS OF MEETINGS AND VALIDITY OF ACTS View Judgements
  11 FEES AND ALLOWANCES 2[FOR MEETINGS] View Judgements
  12 Income and Expenditure of the 1[council] View Judgements
  13 [ by Mah. 23 of 1982.] View Judgements
  14 POWERS, DUTIES AND FUNCTIONS OF THE 2[COUNCIL View Judgements
  15 [by Mah 23 of 1982.] View Judgements
  16 REGISTRAR AND OTHER EMPLOYEES OF 1(THE COUNCIL) View Judgements
  16A EXECUTIVE COMMITTEE OF 1[COUNCIL View Judgements
  16B DELETED BY MAH.23 OF 1982] View Judgements
  title CHAPTRER III : REGISTRATION OF PRACTITIONERS View Judgements
  17 PREPARATION OF REGISTER View Judgements
  18 2[ENLISTED PRACTITIONER’S DEEMED TO BE REGISTERED PRACTITIONERS ON 30TH SEPTEMBER, 1976 View Judgements
  18A PROVISIONAL REGISTRATION FOR PRACTICE View Judgements
  19 PERSONS NOT ENTITLED TO REGISTRATION View Judgements
  20 REMOVAL OF NAMES FROM THE REGISTER View Judgements
  21 MAINTENANCE OF REGISTER View Judgements
  22 [ fee. Deleted by Mah. 5of1972.J View Judgements
  23 PUBLICATION OF LIST OF REGISTERED PRACTITIONERS View Judgements
  23A RENEWAL OF REGISTRATION View Judgements
  24 NO REFUND OF FEES View Judgements
  25 RIGHTS OF REGISTERED PRACTITIONERS TO PRACTICE View Judgements
  title CHAPTER IV : EXAMINATION HELD BY 1[COUNCIL COURSES OF STUDIES, RECOGNITION OF INSTITUTIONS AND RECOGNITION OF QUALIFICATIONS. View Judgements
  26 EXAMINATIONS HELD BY 1[COUNCIL AND] COURSES OF STUDIES View Judgements
  27 RECOGNITION OF INSTITUTIONS View Judgements
  28 WITHDRAWAL OR RECOGNITION OF INSTITUTIONS View Judgements
  29 AMENDMENT OF SCHEDULE View Judgements
  30 No TITLE View Judgements
  31 BY-LAWS View Judgements
  32 CONTROL OF STATE GOVERNMENT View Judgements
  title CHAPTER VI : GENERA PROVISIONS APPLICABLE TO ALL MEDICAL PRACTITIONERS View Judgements
  33 3[PROHIBITION OF MEDICAL PRACTICE BY PERSONS NOT REGISTERED View Judgements
  33A 1[UNREGISTERED PERSONS NOT TO HOLD CERTAIN APPOINTMENTS View Judgements
  34 REGISTERED PRACTITIONERS COMPETENT TO GIVE VALID CERTIFICATES OR EX PERT EVIDENCE View Judgements
  35 CONFERRING, GRANTING OR ISSUING COLOURABLE IMITATIONS OF DEGREES, DIPLOMAS OR LICENCES TO BE AN OFFENCE View Judgements
  36 PROHIBITION AGAINST ADDITION OF ANY TITLE, DESCRIPTION, ETC, TO NAME OF ANY PERSON UNLESS AUTHORIZED TO DO SO View Judgements
  37 LIBERTY TO PRACTISE IN RURAL AREAS View Judgements
  38 COGNIZANCE OF OFFENCES View Judgements
  39 INDEMNITY TO PERSON ACTING UNDER THE ACT View Judgements
  title CHAPTER VII : REPEAL AND TRANSITIONAL PROVISIONS View Judgements
  40 REPEAL AND SAVING View Judgements
  41 [VESTING OF RIGHTS, DUTIES ETC., IN THE COUNCIL AND SAVING View Judgements
  42 DISSOLUTION OF FACULTY AND CONSTITUTION OF NEW FACULTY View Judgements



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