Section 6   [ View Judgements ]

Amendment of section 19


In section 19 of the principal Act, the following provisos shall be inserted at the end, namely:-



"Provided that the Council shall register vocational instructors and other personnel working in the vocational rehabilitation centres under the Ministry of Labour on recommendation of that Ministry and recognise the vocational rehabilitation centres as man power development centres:



Provided further that the Council shall register personnel working innational institutes and apex institutions on disability under theMinistry of Social Justice and Empowerment on recommendation of thatMinistry and recognise the national institutes a d apex institutionson disability as manpower development centres.".

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