Section 12   [ View Judgements ]

FORMS OF CERTIFICATES OF INSUSCEPTIBILITY AND UNFITNESS FOR VACCINATION UNDER SECTION 11 AND MEMORANDUM REFERRED TO IN SECTION 12(1) ETC


(1) The certificate of insusceptibility under sub-section (1) of section 11 and under section 14 read with the sub-section (1) of the said section 11 shall be in Form ‘B’;

(2) The certificate of unfitness for vaccination under sub-section (2) of section 11 and under section 14 read with the sub-section (1) of the said section 11 shall be in Form ‘C’;

(3) The memorandum to be delivered under sub-section (1) of section 12 and under section 14 read with the sub-section (1) of the said section 12 shall be in Form D

(4) The certificate of successful to be delivered under sub-section (2) of section 12 and under section 14 read with the sub-section (2) of the said section 12 shall be in Form ‘E’;

(5) The certificate of insusceptibility to successful vaccination to be delivered under sub-section (5) of section 12 and under section 14 read with the sub-section (5) of the said section 12 shall be in Form ‘F’;



#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon