Section 5   [ View Judgements ]

Amendment of section 13


In section 13 of the principal Act, after sub-section (2), the following sub-section shall be inserted, namely:-



"(2A) Notwithstanding anything contained in sub-section (2), any person being a doctor or a paramedic in the field of physical medicine and rehabilitation, orthopaedics, ear, nose or throat (ENT),ophthalmology or psychiatry, employed or working in any hospital restablishment owned or controlled by the Central Government or a State Government or any other body funded by the Central or a State Government and notified by the Central Government, may discharge thefunctions referred to in clauses (a) to (d of that sub-section.".

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