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Section 2   [ View Judgements ]

Definitions


In this Act, unless the context otherwise requires,-

(a) "near relative" in relation to a deceased persons, means any person related to him as spouse, parent, son, daughter, brother or sister and includes any other person who is related to him-

(i) by lineal consanguinity within three degrees or by collateral consanguinity within six degrees; or

(ii) by marriage with any of the relatives aforesaid.

Explanation:- The expressions "lineal consanguinity and collateral consanguinity" shall have the meanings respectively assigned to them in the Indian Succession Act, 1925 and degrees if relationship shall be computed in the manner laid down in that Act :

(b) "prescribed" means prescribed by rules made under this Act :

(c) "registered medical practitioner (Ophthalmic)" means a medical practitioner who possess any recognized medical qualification as defined in clause (h) of section 2 of the Indian Medical Council Act, 1956, and possesses a post-graduate qualification in Ophthalmology or a Certificate showing that he had received training in enucleation procedure in the Ophthalmic Department of a hospital or teaching institution for therapeutic purposes approved by the State Government in this behalf and who is enrolled on a State Medical Register as defined in clause (k) of the said section :

(d) "State Government" means the Government of Tripura.

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