MAHARASHTRA VACCINATION ACT, 1964


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 SHORT TITLE EXTENT AND COMMENCEMENT View Judgements
  2 POWER TO SUSPEND ACT View Judgements
  3 DEFINITIONS View Judgements
  title CHAPTER II : ESTABLISHMENT View Judgements
  4 APPOINTMENT OF CHIEF SUPERINTENDENTS OF VACCINATION AND VACCINATION AREAS UNDER THEIR CONTROL View Judgements
  5 DIVISION OF VACCINATION AREA AND ESTABLISHMENT OF PUBLIC VACCINATION STATIONS View Judgements
  6 APPOINTMENT OF PUBLIC VACCINATIONS View Judgements
  7 APPOINTMENT OF SUPERINTENDENTS OF VACCINATION AND ASSISTANT SUPERINTENDENTS OF VACCINATION View Judgements
  8 PUBLIC VACCINATOR TO LIVE WITHIN HIS CIRCLE View Judgements
  9 ISSUE OF VACCINATOR’S LICENCE TO CERTAIN MEDICAL PRACTITIONER View Judgements
  10 UNPROTECTED ADULTS AND CHILDREN TO BE VACCINATED View Judgements
  11 ACTION TO BE TAKEN BY A VACCINATOR WHEN AN UNPROTECTED CHILD IS BROUGHT FOR VACCINATION View Judgements
  12 INSPECTION AFTER VACCINATION AND FURTHER ACTION IN CASE OF UNSUCCESSFUL VACCINATION View Judgements
  13 PUBLIC VACCINATOR MAY BE CALLED AT RESIDENCE OF CHILD View Judgements
  14 SECTIONS 11, 12 AND 13 APPLY FOR PURPOSE OF VACCINATION OF UNPROTECTED ADULTS ALSO View Judgements
  15 WHENEVER THERE IS DANGER OF OUTBREAK OF SMALL-POX EPIDEMIC, VACCINATION OR REVACCINATION, AS THE CASE MAY BE, TO BE DONE WITHIN SPECIFIED PERIOD View Judgements
  16 SPECIAL PROVISIONS FOR CONVICTS AND OTHERS IN JAILS, ETC View Judgements
  17 NO FEE TO BE ACCEPTED FOR VACCINATION OR REVACCINATION AT A PUBLIC VACCINATION STATION OR FOR CERTIFICATES View Judgements
  title CHAPTER IV : RECORD OF VACCINATION View Judgements
  18 REGISTRAR TO GIVE NOTICE OF REQUIREMENT OF VACCINATION View Judgements
  19 DUPLICATES OF ALL CERTIFICATES TO BE FORWARDED TO REGISTRAR View Judgements
  20 REGISTRAR TO KEEP DUPLICATE REGISTER OF BIRTHS WITH ENTRIES CONCERNING VACCINATION View Judgements
  21 REGISTER OF POSTPONED VACCINATIONS TO BE KEPT BY REGISTRAR View Judgements
  22 RETURN TO BE FORWARDED TO SUPERINTENDENT View Judgements
  title CHAPTER V : OFFENCES, PENALTIES AND PROSECUTIONS View Judgements
  23 PUNISHMENT FOR CERTAIN OFFENCES View Judgements
  24 ACTION WHERE A CHILD IS BELIEVED TO BE UNPROTECTED View Judgements
  25 PENALTY FOR NOT DELIVERING CERTIFICATE View Judgements
  26 PENALTY FOR MAKING OR FALSE CERTIFICATES View Judgements
  27 PROHIBITION OF INOCULATION View Judgements
  28 COURT COMPETENT TO TRY OFFENCES UNDER THIS ACT AND COGNIZANCE OF OFFENCES View Judgements
  29 PROSECUTION FOR NEGLECT View Judgements
  title CHAPTER VI : MISCELLANEOUS View Judgements
  30 POWER OF INSPECTION OF STATE GOVERNMENT View Judgements
  31 ISSUE OF CERTIFIED COPIES OF CERTIFICATES LOST, ETC View Judgements
  32 SUPPLY OF COPIES OF FORMS, BOOKS AND REGISTERS View Judgements
  33 ANNUAL RETURN TO BE MADE OF THE NUMBER OF CHILDREN VACCINATED, ETC View Judgements
  34 RULES View Judgements
  title CHAPTER VII : REPEAL AND SAVING PROVISIONS View Judgements
  35 REPEAL AND SAVING View Judgements



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