Rehabilitation Council of India Act, 1992


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : THE RAHABILITATION COUNCIL OF INDIA View Judgements
  3 Constitution and incorporation of Rehabilitation Council of India View Judgements
  4 Term of office of Chairperson and members View Judgements
  5 Disqualifications View Judgements
  6 Vacation of office by members View Judgements
  7 Executive Committee and other committees View Judgements
  8 Member-Secretary and employees of Council View Judgements
  9 Vacancies in the Council not to invalidate acts, etc View Judgements
  10 Dissolution of Rehabilitation Council and transfer of rights, liabilities and employees of Rehabilitation Council to Council View Judgements
  title CHAPTER III : FUNCTIONS OF THE COUNCIL View Judgements
  11 Recognition of qualifications granted by University, etc., in India for rehabilitation professionals View Judgements
  12 Recognition of qualifications granted by institutions outside India View Judgements
  13 Rights of persons possessing qualifications included in the Schedule to be enrolled View Judgements
  14 Power to require information as to courses of study and examinations View Judgements
  15 Inspectors at examinations View Judgements
  16 Visitors at examinations View Judgements
  17 Withdrawal of recognition View Judgements
  18 Minimum standards of education View Judgements
  19 Registration in Register View Judgements
  20 Privileges of persons who are registered on Register View Judgements
  21 Professional conduct and removal of names from Register View Judgements
  22 Appeal against order of removal from Register View Judgements
  23 Register View Judgements
  24 Information to be furnished by Council and publication thereof View Judgements
  25 Cognizance of offences View Judgements
  26 Protection of action taken in good faith View Judgements
  27 Employees of Council to be public servants View Judgements
  28 Power to make rules View Judgements
  29 Power to make regulations View Judgements
  30 Laying of rules and regulations before Parliament View Judgements
  SCHEDULE I



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