Section 31   [ View Judgements ]

CONFERRING, GRANTING OR ISSUING POST-GRADUATE DIPLOMA, LICENCE, ETC. BY UNAUTHORISED PERSON OR INSTITUTION


(1) No person other than an institution recognised or authorised under this Act shall confer, grant or issue or hold himself out as entitled to confer, grant, or issue any degree, diploma, licence, certificate or any other like award or which states or implies that the holder, grantee or recipient thereof is qualified to practise the occupational therapy or physiotherapy, as the case may be.

(2) No person other than a occupational therapist or physiotherapist whose name is entered in the register prepared and maintained under this Act shall practise occupational thereapy or physiotherapy system of medical science.

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