West Bengal Clinical Establishments Act, 1950


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Clinical establishment not to be kept or carried on without registration and license View Judgements
  4 Application for registration and license View Judgements
  5 Cancellation of registration and license View Judgements
  5A Classification of clinical establishments View Judgements
  5B State level and District level committees View Judgements
  6 Power of entry, inspection, etc View Judgements
  7 Offences and penalties View Judgements
  7A Penalty for serving in an unlicensed and unregistered clinical establishment View Judgements
  7B Offences under sections 7 and 7A to be cognizable and non-bailable, Savings View Judgements
  8 Savings View Judgements
  8A Indemnity View Judgements
  9 Power to make rules View Judgements
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Clinical establishment not to be kept or carried on without registration and license View Judgements
  4 Application for registration and license View Judgements
  5 Cancellation of registration and license View Judgements
  5A Classification of clinical establishments View Judgements
  5B State level and District level committees View Judgements
  6 Power of entry, inspection, etc View Judgements
  7 Offences and penalties View Judgements
  7A Penalty for serving in an unlicensed and unregistered clinical establishment View Judgements
  7B Offences under sections 7 and 7A to be cognizable and non-bailable, Savings View Judgements
  8 Savings View Judgements
  8A Indemnity View Judgements
  9 Power to make rules View Judgements



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