Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short titles, extent and commencement View Judgements
  2 Interpretation View Judgements
  title CHAPTER II : THE PHARMACY COUNCIL OF INDIA View Judgements
  3 constitution and composition of central council- The central Government shall as soon as may be constitute a central council consisting of the following member namely View Judgements
  4 In corporation of central council View Judgements
  5 President and vice -president of central council View Judgements
  6 Mode of elections View Judgements
  7 Term of office and casual vacancies View Judgements
  8 [Staff remuneration and allowances [1] View Judgements
  9 The Executive Committee View Judgements
  10 Education Regulation View Judgements
  11 Application of Education Regulations to state View Judgements
  12 Approved courses of study and examination View Judgements
  13 Withdrawal of approval View Judgements
  14 Qualifications granted outside the territories to which this Act extends View Judgements
  15 Mode of declarations View Judgements
  15A The central Register View Judgements
  15B [Registration in the central Register View Judgements
  16 Inspection View Judgements
  17 Information to be furnished View Judgements
  17A Accounts and audit View Judgements
  18 Power to make regulation View Judgements
  title CHAPTER III : STATE PHARMACY COUNCIL View Judgements
  19 Constitution and composition of state council View Judgements
  20 Inter-state agreements View Judgements
  21 Composition of Joint state council View Judgements
  22 Incorporation state councils View Judgements
  23 President and vice-president of state council View Judgements
  24 Mode of elections View Judgements
  25 Term of office and casual vacancies View Judgements
  26 Staff, remuneration and allowances View Judgements
  26A Inspection View Judgements
  27 The Executive Committee View Judgements
  28 Information to be furnished View Judgements
  title CHAPTER IV : REGISTRATION OF PHARMACISTS View Judgements
  29 Preparation and maintenance of register View Judgements
  30 Preparation of first register View Judgements
  31 Qualifications for entry on first register View Judgements
  32 Qualifications for subsequent registration View Judgements
  32A Special provisions for registration of certain persons [1] View Judgements
  32B [Special provisions for registration of displaced persons, repatriates and other persons [1] View Judgements
  33 Scrutiny of applications for registration View Judgements
  34 Renewal fees View Judgements
  35 Entry of additional qualifications View Judgements
  36 Removal from register View Judgements



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