Section 8   [ View Judgements ]

GRANT OF VACCINATOR’S LICENCE AND CONNECTED PROVISIONS


(1) A person desiring to have a vaccinator’s licence shall apply to the Chief Superintendent who shall, if the applicant possesses the qualifications prescribed therefore, grant him a licence in Form ‘A’ for a period of three years, on payment of a fee of rupees fifteen.

(2) The Chief Superintendent may, on application by the licensee and on payment of a renewal fee of rupees five, renew the licence for a like period.



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