Section 13   [ View Judgements ]

VISIT FEES CHARGEABLE BY PUBLIC VACCINATION


(1) Where a public is required to attend a child or an adult person at the residence of child or adult person for the purpose of vaccination or inspection under section 13, a fee Of rupee two shall be payable for vaccination and a fee of rupee one shall be payable for revaccination per child or adult person:

Provided that, the fee to be so charged at any one time hi respect all the children or adult persons in any one family shall not exceed rupees four.

(2) The fees mentioned in sub rule(1) shall also be treated a maximum fees for the purposes of the proviso to section 17.



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