Section 10   [ View Judgements ]

CANCELLATION OR SUSPENSION OF LICENCE UNDER SECTION 9


(1) The Chief Superintendent may for reasons to be recorded in writing cancel or suspend any licence granted under section 9 if the licensee has made a default in the performance of the duties as a vaccinator; or has misused the licence:

Provided that no such licence shall be cancelled or suspended except after an inquiry and the licensee has been given a reasonable opportunity of being heard.

(2) Any vaccinator aggrieved by the order of the Chief Superintendent under sub-rule (1) may, within sixty days from .the date of receipt of the order, appeal to the State Government.

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