Bill No. 2 of 1997*

 

THE DELHI MEDICAL COUNCIL BILL, 1997**

 

Be it enacted by the Legislative Assembly of the National Capital Territory of Delhi in the Forty-seventh year of the Republic of India as follows :

 

CHAPTER  I

PRELIMINARY

 

 Short title, and   Commencement  

 

      1.  (1)        This Act may be called the Delhi Medical Council     Act, 1996;

                                         (2)            It extends to the whole of the National Capital                                                             Territory of Delhi.

                                         (3)            This section shall come into force at once, and                                                       the remaining provisions of this Act shall come                                                    into force on such date as the Government may,                                                     by notification in the official Gazette, appoint.

 

Definitions                 2.            In Act, unless the context otherwise requires

                                         (1)            “appointed day” means the date on which the                                                        provisions of this Act other than section 1 shall                                                   come into force under sub-section (3) of section                                                 1;

                                         (2)            “casula vacancy” means a vacancy occurring                                                         otherwise than by efflux of time in any office                                                    filled by election or nomination ;

                                        (3)            “Council” means the Delhi Medical Council                                                                         constituted under this Act;

                                        (4)            “Delhi” means the National Capital Territory of                                                      Delhi;

                                         (5)            “Executive Committee” means the Executive                                                         Committee of the Council constituted under                                                                section 11;

 

 

*               Bill No 1 of 1997 viz the Delhi Adoption of Punjabi as the Second Official Language Bill was a Private Members Bill which was not introduced as leave to this effect was not granted by the House.

                        **             I)            Introduced on               25-7-1996

                                    ii)            Passed on                    13-1-1997

                                    iii)            Assented to on             11-2-1997

                                    iv)            Published in the          

                                                Gazette on                    22-8-1997

 

 

     (6)            “Government” means the Government of             National Capital Territory of Delhi.

                                         (7)            “medical practitioner” or “practitioner” means a                                              person who is engaged in the practive of modern                                                          scientific system of medicine and all its branches                                                        and has qualifications as prescribed in the First,                                                   Second or Third Schedules to the Indian Medical                                             Council Act, 1956 (Central Act 102 of 1956);

                                        (8)            “medicine” means the modern scientific system                                                             of medicine and includes surgery and obstetrics                                                        but does not include veterinary medicine or                                                    veterinary surgery or the Homoepathic or the                                                 Ayurveda or the Siddha or the Unani system of                                                         medicine and the expression “medical”shall be                                                      construed accordingly;

                                       (9)            “member” means a member of the Council;

                                       (10)            “prescribed” means prescribed by rules made                                                   under this Act;

                                       (11)            “President” means the President of the Council;

                                       (12)            “Vice President” means the Vice-President of the                                           Council;

                                       (13)            “register” means the register of medical                                                                       practitioners prepared or deemed to be prepared                                            and maintained under this Act;

                                       (14)            “registered practitioner” means a medical                                                           practitioner having registrable qualification as                                                        prescribed in the Indian Medical Council Act,                                                   1956 (Central Act 102 of 1956) whose name is,                                                        for the time being, entered in the register, but                                                   does not include a person whose name is                                                                     provisionally entered in the register;

                                       (15)            “Registrar” or “Deputy Registrar” means the                                                       Registrar or the Deputy Registrar, as the case                                                     may be, appointed under section 14 of this Act;

                                        (16)            “rules” means rules made under section 31 of                                                    this Act;

                                       (17)            “section” means a section of this Act.

 

 

 

 

 

 

 

 

 

 

 

 

CHAPTER   II

ESTABLISHMENT OF COUNCIL

 

Constitution,               3.            Constitution and incorporation of the Council :-

functions and                  (1)            With effect from such date as the Government may, powers of the                           by notification in the Official Gazette notify, there Council                                   shall be constituted for the purposes of this Act a                                                    Council to be called “the Delhi Medical Council”.

                                         (2)            The Council shall be a body corporate, having                                                             perpetual succession and a common seal, with power                                                 to acquire, hold and dispose of property, whether                                                           movable or immovable, and to contract and to do all                                                        things necessary for the purposes of this Act, and                                                      may by the name aforesaid use or be used.

                                        (3)            The Council shall consist of the following members                                                         namely :

                                                (a)            Four   members  having registerable                                                                            qualification as prescribed in the Indian                                                             Medical Council Act, 1956 (Central Act 102                                                                  of 1956) to be nominated by the Government;

                                                (b)            One member  from each medical college                                                                         established by law in Delhi having a medical                                                                       faculty, elected by members of the medical                                                                       faculty of that college from amongst its                                                                permanent members of teaching facutly;

                                                (c)            nine members to be elected by registered                                                                   practitioners from amongst themselves                                                                 including one member elected by the Delhi                                                               Medical Association;

                                                           

                                                            Provided that no registered practitioner shall                                                                 be entitled to vote or stand as a candidate for                                                             election, unless :

                                                   

                                                     I)            he is a citizen of India; and

                                                     ii)            he either resides or carries on his profession                                                                   or is employed in Delhi.

                                                (d)            Dean  of the Medical Faculty of the                                                                           University of Delhi as ex-officio member; and

                                                (e)            Director of Health Services of the                                                                               Government as ex-officio member.

                                         (4)            The President and Vice-President shall be elected by                                                        the members from amongst themselves.

                                         (5)            The election of the members, and of the president                                                       and Vice President, shall be held at such time, and at                                                 such place, and in such manner, as may be                                                                         prescribed.

                                         (6)            If at any election, the electors fail to elect the                                                                   requisite number of members, of the President or the                                                       Vice-President, the Government shall nominate                                                         members from amongst persons qualified to be                                                             elected as members of the respective category, as it                                                             deems fit, to fill in the vacancy or vacancies; and the                                                       persons so nominated shall be deemed to have been                                                    elected for the period till such time the vacancies are                                                 filled in on regular basis under this section.

                                       (7)            Where any dispute arises regarding any election of a                                                   member or of the President or Vice-President, it                                                   shall be referred to the Government, and the decision                                              of the Government shall be final.

                                         (8)            Notwithstanding anything contained in sub-section                                                             (3) -

                                               

                                                (a)            in respect of the constitution of the Council                                                                       for the first time under this Act, the members                                                         thereof shall be nominated by the                                                                               Government from amongst persons qualified                                                                      to be elected or nominated as members of the                                                                   respective category; and

                                                (b)            the members so nominated shall hold office                                                               for such period not exceeding three years in                                                                     the aggregate as the Government may, by                                                                    notification in the official Gazette, specify.

 

Term of office               4.    (1)            The Government, shall, by notification in the official                                                 Gazette, publish the names of the members.

                                           (2)            Save as otherwise provided by this Act, a member,                                                          shall hold office for a term of five years from the date                                         of publication of the notification under sub-section                                                             (1);

 

                                                Provided that where a person is elected by members                                                         of medical faculty of a medical college, or is an ex-                                                  officio member, he shall cease to  hold office as a                                                      member if he ceases to belong to that faculty or, as                                                   the case may be, ceases to hold such office, before the                                                       expiry of his term.

 

                                          (3)            Save as otherwise provided by this Act, the president                                                       or the Vice-President shall hold office from the date                                                     of his election up to the day on which his term of                                                             office as member expires.

                                         (4)            The term of office of an outgoing member shall,                                                             notwithstanding anything contained in sub-section                                                             (2), be deemed to extend and to expire with the day                                                             immediately preceding the day on which the names                                                 of the successor members are published under sub-                                                     section (1) .

                                       (5)            The  term of office of an outgoing  President or Vice-                                                    President shall  notwithstanding anything contained                                                        in sub-section (3), be deemed to extend and to expire                                                 with the day immediately preceding the day on which                                       the successor President or Vice-President, as the case                                                     may be, is elected.

                                        (6)            An Outgoing member, President or Vice-President,                                                      shall be eligible for re-election or renomination for                                                        one more consecutive term only.

                                         (7)            Leave of absence may be granted by the Council to                                                       any member for a period not exceeding six months.

 

Casual Vacancies            5.  (1)            A casual vacancy in the office of President or the                                                       Vice-President or a member elected under clause (b)                                                        of sub-section (3) of section 3 or clause (c) of said                                                      sub-section, shall be filled by election ;

 

                                                Provided that any such vacancy in the office of an                                                    elected member occurring within six months prior to                                                         the date on which the term of office of all the                                                                   members expires, shall not be filled.

 

                                         (2)            A casual vacancy in the office of a member                                                                       nominated under clause (a) of sub-section (3) of                                                    section 3 or sub-section (8) of that section shall be                                                        reported forthwith by the Registrar to the                                                                   Government, and shall, as soon as possible                                                                      thereafter, be filled by the Government by                                                                    nomination.

                                        (3)            Any person elected under sub-section (10 or                                                             nominated under sub-section (2) to fill a casual                                                 vacancy shall, notwithstanding anything contained in                                        sub-section (8) of section 3 or section 4, hold office                                                   only so long as the person in whose place he may be                                                        elected or nominatd, as the case may be, would have                                                    held office, if the vacancy had not occurred.

 

Resignation                6.  (1)            The President or the Vice-President may at any time                                                     resign his office by a notice in writing addressed to                                                 the Council and delivered to the Registrar. The                                                      resignation shall take effect from the date on which it                                              is accepted by the Council or on date of the delivery                                                          of the notice, whichever event occurs earlier.

                                         (2)            An elected member may, at any time, resign his                                                       office by a notice in writing addressed to the                                                                   President. A nominated member may             at any time                                                     resign his office by a notice in writing addressed to                                                 the Government and delivered to the Registrar.                                                      Every such resignation shall take effect from the date                                         on which it is accepted by the president or, as the                                                 case may be, the Government or on the expiry of                                                         sixty days from the date of the receipt of the notice,                                                             whichever event occurs earlier.

 

Disqualification            7.   (1)            A person shall be disqualified for being elected or and disability                                 nominated as, and for continuing as, a member -

 

                                                (a)            if he is an undischarged insolvent; or

                                                (b)            if he is of unsound mind and stands so                                                                    declared by a competent court ; or

                                                (c)            if his name has been removed from the                                                                   register and has not been re-entered therein;                                                           or

                                                (d)            if he is a whole-time officer or servant of the                                                                         Council; or

                                                (e)            if he has been convicted for an offence                                                                         involving moral turpitude.

                                       (2)            If any member absents himself from three                                                               consecutive meetings of the Council, without leave of                                                         the Council granted under sub-section (7) of section 4                                              or without such reasons as may, in the opinion of the                                                   Council, be sufficient, the Council may declare his                                                       seat vacant and take steps to fill the vacancy.

                                        (3)            If any member becomes, or is found to be, subject to                                                         any of the disqualifications mentioned in sub-section                                                             (1), the Council shall submit a report to the                                                               Government, and the Government, if satisfied about                                                             the disqualifications, shall declare his seat vacant.

           

Meetings of                8.  (1)            The meetings of the Council shall be convened, held Council                                   and conducted in such manner as may be prescribed.

           

                                        (2)            The President, when present, shall preside at every                                                   meeting of the Council. If at any meeting the                                                                president is absent, the Vice-President, and in the                                                       absence of both, some other member elected by the                                                 members present from amongst themselves, shall                                                     preside at such meeting.

                                         (3)            All issues at a meeting of the Council shall be decided                                              by a majority of members present and voting.

                                         (4)            The presiding authority at a meeting shall have and                                                      exercise a second or casting vote, in case of an                                                    equality of votes.

                                         (5)            Eight members (including the President and Vice-                                                    President) shall form a quorum.  When a quorum is                                                     required but not present, the presiding authority                                                         shall, after waiting for not less than thirty minutes                                                          for such quorum, adjourn the meeting to such hour                                                     or some future day as it may notify on the notice                                                 board at the office of the Council, and the business                                                         which would have been brought before the original                                                           meeting had there been a quorum thereat, shall be                                                        brought before the adjourned meeting, and may be                                                             disposed of at such meeting or any subsequent                                                     adjournment thereof, whether there be a quorum                                                         present, or not.

 

Proceedings of                     9.  (1)            The proceedings of every meeting of the Council, meetings and                         shall be treated as confidential; and no person, shall, validity            of acts                          without the previous resolution of the Council,                                                          disclose any portion thereof ;

 

                                                provided that nothing in this section shall be deemed                                                          to prohibit any person from disclosing or publishing                                                       the text of any resolution adopted by the Council,                                                          unless the Council directs such resolution also to be                                                        treated as confidential.

 

                                          (2)            No disqualification or defect in the election or                                                      nomination of any person as a member, or as the                                                       President, or as the Vice-President, or as a presiding                                                        authority of a meeting shall by itself be deemed to                                                      vitiate any act or proceedings of the Council in which                                       such person has taken part, if the majority of persons                                              who are parties to such act or proceedings, were                                                    entitled to vote.

                                         (3)            During any vacancy in the Council, the Continuing                                                     members may act, as if no vacancy had occured.

                                        (4)            Any act done by the Council shall not be questioned                                                      on the ground merely of the existance of any vacancy                                              in, or any defect in the constitution of the Council.

 

Powers, duties                        10.            Subject to such conditions as may be prescribed by and functions of                or under the provisions of this Act, the powers,      the Council                                   duties and functions of the Council shall be -

                                                (a)            to maintain the live register, and to provide                                                                      for the registration of medical practitioners;

                                                (b)            to hear and decide appeals against any                                                                   decision of the registrar ;

                                                (c)            to prescribe a code of ethics of requlating the                                                                         professional conduct of practitioners ;

                                                (d)            to reprimand a practitioner, or to suspend or                                                                  remove his name from the register, or to take                                                                 such other disciplinary action against him as                                                             may, in the opinion of the Council be                                                                              necessary or expedient ;

                                                (e)            to exercise such other powers, perform such                                                                         other powers, perform such other duties and                                                                  discharge such other functions, as are laid                                                                         down in this Act, or as may be prescribed ;

                                                (f)            to receive complaints from public (including                                                                    patients and their relatives) against                                                                                     misconduct or negligence by a medical                                                                       practitioner, to proceed for inquest, take a                                                                         decision on the merits of the case and to                                                             initiate disciplinary action or award                                                                           compensation and similarly to take action                                                             against frivolous complaints ;

                                                (g)            to provide protection to its members in                                                                 discharging professional duties.

                                                (h)            to ensure that no unqualified person practices                                                        modern scientific system of Medicine.

Executive                   11. (1)            The Council shall, as soon as may be, constitute an Committee                              Executive Committee consisting of the President as                                                 ex-officio member and such other number of other                                                   members, elected by the council members, elected by                                                        the Council from amongst its members, as may be                                                             prescribed.

                                        (2)            The term of office of, and the manner of the                                                                          filling casual vacancies among, and the procedure to                                                 be followed by, the members of the executive                                                                    committee shall be such as may be prescribed.

                                        (3)            In addition to the powers, duties and functions                                                        conferred, imposed and entrusted by this Act, the                                                       Executive Committee shall exercise such powers,                                                           perform such duties, and discharge such functions of                                                    the Council as may be delegated to it by rules or                                                         entrusted to it from time to time, by the Council.

                                        (4)            The President shall be the ex-officio Chairman of the                                                       Executive Committee.

 

Fee and allowances            12.            There shall be paid to the President, the Vice-         

to  members of the                   President and other members of the Council, and to Council and of the                   the members of its Executive Committee, such fees Executive Committee                  and allowances for attendance at meetings, and such                                                     reasonable travelling allowance, as shall from time to                                                 time be prescribed.

 

Income and               13.  (1)            The income of the Council shall consist of -

expenditure of the                   (a)            registration fees received from the

Council                                               practioners ;

                                                (b)            grants received from the Government, if any                                                                ; and

                                                (c)            any other sums raised by the Council.

 

                                        (2)            It shall be competent for the Council to incur                                                                expenditure for the following purposes, namely :-

                                                 i)            salaries and allowances of the Registrar and                                                                         the staff maintained by the Council ;

                                                ii)            fees and allowances paid to the members of                                                                 the Council and of the Executive Committee ;

                                                iii)            remuneration paid to the assessors ; and

                                                iv)            such other expenses as are necessary for                                                             performing the duties and discharging the                                                                   functions under this Act.

 

Appointment of            14. (1)            The Council shall, with the previous sanction of the Registrar and or                     government, appoint a Registrar and or a Deputy Deputy Registrar of the            Registrar. He shall be a qualified medical graduates Council, their duties             as prescribed in schedules I, II and III of the Indian and functions                                Medical Council Act, 1956 (Central Act 102 of 56).

                                         (2)            The Executive Committee may, from time to time,                                                    grant leave to the Registrar :

           

                                                Provided that, if the period of leave does not exceed                                                             one month, the leave may be granted by the                                                                   President.

 

                                         (3)            During any temporary vacancy in the office of the                                                   Registrar due to leave or any other reason, the                                                       Deputy Registrar shall act as Registrar. In case of                                                             non-availability of Registrar and Deputy Registrar,                                                      the Executive Committee may, with the previous                                                        sanction of the Government, appoint another person                                                             to act in his place, and any person so appointed shall                                                     for the period of such appointment, be deemed to be                                                             the Registrar for the purposes of this Act ;

 

                                                Provided that, when the period of such vacancy does                                                 not exceed one month, the appointment may be made                                       by the president, who shall appointment to the                                                   Executive Committee, and the Government.

 

                                         (4)            The Council may, with the previous sanction of the                                                       Government, suspend, dismiss or remove any person                                                             appointed as the Registrar, or impose any other                                                   penalty upon him in the manner as may be                                                                         prescribed.

                                         (5)            Save as otherwise provided by this Act, the salary                                                   and allowances and other conditions of service of the                                                   Registrar shall be such as may be prescribed.

                                        (6)            The Registrar shall be the Secretary and the                                                                   Executive officer of the Council. He shall attend all                                                        meetings of the Council, and of its Executive                                                                   Committee, and shall keep minutes of the meetings                                                        and names of members present and of the                                                                   proceedings of such meetings.

                                        (7)            The accounts of the Council shall be kept by the                                                 Registrar, in the prescribed manner.

                                         (8)            The Registrar shall have such supervisory powers                                                             over the staff as may be prescribed, and may                                                                  perform such other duties and discharge such other                                                   functions as may be specified in this Act, or as may be                                            prescribed.

                                        (9)            The Registrar shall be deemed to be a public servant                                                           within the meaning of section 21 of the Indian penal                                                   Code.

 

 

CHAPTER  III

 

 PREPARATION AND MAINTENANCE OF REGISTER

 

Preparation of                        15.  (1)            As soon as may be after the appointed day, the Register                                 Registrar shall prepare and maintain thereafter a                                                     register of medical practitioners for Delhi, in                                                                     accordance with the provisions of this Act.

                                        (2)            The registrar shall be in such form, and may be                                                             divided into such parts, as may be prescribed. The                                                      registrar shall include the full name, address, and                                                   qualifications with the name of college and university                                          of the registered practitioner, the date on which each                                                     qualification was obtained, and such other                                                               particulars as may be prescribed.

                                         (3)            Any person who possesses any of the qualifications in                                             the First, second or Third Schedule to the Indian                                                 Medical Council Act, 1956 (Central Act 102 of 1956)                                                   shall subject to any condition laid down by or under                                                   the Indian Medical Council Act, 1956, at any time on                                                        an application made in the prescribed form to the                                                       Registrar and on payment of a prescribed fee and on                                                             presentation of proof of his registerable qualification,                                       be entitled to have his name entered in the register.

                                        (4)            (a)            Every person, whose name was entered on a                                                             date prior to 1st May, 1961 in Indian Medical                                                         Council Register and continued in such                                                                 register on the day immediately preceding                                                                   the appointed day, shall be entitled to have                                                                his name continued in the register prepared                                                                    under this Act.

                                                (b)            Within a period of three months from the                                                                   appointed day or such further period as the                                                             Government may allow, the Registrar shall                                                                 publish a general notice in the official                                                                         Gazette and in such newspapers, as the                                                             Council may select, in such form as may be                                                                         prescribed, calling upon every person to                                                                     whom clause (a) applies, to pay to the                                                                           Registrar in the prescribed manner the                                                                prescribed fee if he desires to have his name                                                               on the registrar under this Act, and shall also                                                                  send individual notice for a like purpose by                                                                 registered post to every such person at his last                                                      known address in such form as may be                                                                         prescribed. The name of every such person                                                                         who pays such fee before the expiry of the                                                               period of two months from the date of                                                                         publication of the general notice in the                                                               official gazette shall be enlisted on the                                                                               register.

                                                   (5)            After the last date for payment of the                                                                               prescribed fee under clause (b) of sub-section                                                                         (4) has expired and the register prepared in                                                                accordance the Registrar, shall publish a                                                                      notice in the official Gazette and such                                                                             newspapers as the Council may select, about                                                               the register having been prepared, and the                                                                   register shall come into force from the date of                                                             the publication of such notice in the official                                                             Gazette.

                                                    (6)            Any person servicing or practising modern                                                                      scientific system of medicine in Delhi shall be                                                                    registered with the Council under this Act.                                                                 Without registration with the Council any                                                                 person though qualified in modern scientific                                                                     system of medicine, shall be liable for action                                                             as specified by the Council.

                                                     (7)            Every registered practitioner shall be given a                                                                         certificate of registration in the prescribed                                                                  form. The registered practioner shall display                                                                         the certificate of registration in a conspicuous                                                   part in the place of his practice and if he has                                                             more than one such place in any one of them.

 

Special procedure            16.  (1)            No person who possesses a medical qualification     for  registration in                        granted by any authority in any place outside the certain cases                           territory of India (other than the qualification                                                    specified in the second schedule or the Third                                                               Schedule to the Indian Medical Council Act, 1956),                                                 shall be registered under this Act, unless the                                                                   procedure specified in sub-section (2) has been                                                    followed.

                                        (2)            Any person, who holds any such medical                                                                       qualification may apply to the Council for                                                                  registration by giving a correct description of his                                                       qualification, with his degree, diploma, licence or                                                         certificate. The Council shall transmit the same to                                                         the Medical Council of India for opinion and shall                                                     act according to the opinion.

           

 

Persons who may            17.            Notwithstanding anything contained in sections 15 not be registered                   and 16, no person whose name has been removed                                                        whether before or after the appointed day, from any                                                       register kept under this Act or any other law for the                                                       time being in force in India regulating the                                                                         registration of medical practitioners on the ground of                                             professional midconduct, shall be entitled to have his                                                       name entered in the register, unless his name is duly                                                 ordered to be restored to the register from which it                                                          was so removed.

 

Fee for and                  18.  (1)            Any person who desires to be registered            certificate of                           provisionally under section 25 of the Indian Medical provisional                             Council Act, 1956 (Central Act 102 of 1956), shall registration                            make an application in the prescribed form to the                                                       Registrar and shall pay the prescribed fee.

                                         (2)            Every person whose name is entered in the register                                                           under sub-section (1) shall be given a certificate of                                                   provisional registration in the prescribed form.  Such                                        certificate shall remain in force for such period as                                                         may be specified therein.

 

Maintenance               19.  (1)            It shall be the duty of the Registrar to make entries of register                                   in the register, from time to time, to revise the same                                                    and to issue certificate of registration in accordance                                                     with the provisions of this Act, and the rules made                                                   thereunder.

                                        (2)            (a)            Every Registrar of Deaths on receiving notice                                                 of the death of a medical practitioner                                                                             registered under this Act shall forthwith                                                                     transmit by post to the Registrar appointed                                                                    under this Act a certificate under his own                                                                  hand of such death with the particulars of                                                             time and place of death and may charge the                                                                   cost of such certificate and transmission as an                                                    expense of his office.

                                                (b)            The names of registered practioners, who die                                                                   or whose names are directed to be removed                                                                    from the register under section 22 shall be                                                                    removed there from.

                                         (3)            Any person whose name is entered in the register                                                           and who subsequent to his registration desires to                                                         record in the register any change in his name shall,                                                    on  an application made in this behalf and on                                                                         payment of prescribed fee be entitled to have             such                                                     change in his name recorded in the register.

                                         (4)            Subject to the provisions of section 26 of the Indian                                                 Medical Council Act, 1956 (Central Act 102 of 1956),                                                 any person whose name is entered in the register                                                           and who subsequent to his registration obtains any                                                       additional qualification specified in any of the                                                       Schedules to the Indian Medical Council Act, 1956,                                                   shall on an application made in this behalf, and on                                                             payment of the prescribed fee, be entitled to have an                                                        entry stating such additional qualification made                                                   against his name in the register.

                                        (5)            Where it is shown to the satisfaction of the Registrar                                                       that a certificate of registration has been lost or                                                 destroyed, the Registrar  may, on payment of                                                                 prescribed fee and on furnishing an indemnity bond                                                    issue a duplicate certificate after due confirmation                                                             and approval of the Executive Committee.

 

Publication of list            20.  (1)            At such time, after the publication of the notice of registered                               under sub-section (5) of section 15 as the Council practitioner                             deems fit, and thereafter every five years, the                                                                   Registrar shall cause to be printed and published a                                                     correct list of all persons for the time being entered                                                          in the register but not later than three months of the                                                   start of election process.

                                         (2)            The Registrar shall cause to be printed and                                                                  published annually on or before a date to be decided                                                          by the Executive Committee, an addendum and a                                                          corrigendum to the list published under sub-section                                                             (1) showing -

                                               

                                                (a)            The names of all persons for the time being                                                               entered or re-entered in the register, and not                                                                   included in any subsisting list already printed                                                             and published;

                                                (b)            the names of all practitioners included in any                                                                   subsisting list, whose names have since been                                                                removed on account of any reason what-so-                                                                   ever from, and not re-entered in, the register;                                                         and

                                                (c)            Any other amendments to the subsisting list.

 

                                         (3)            The form of the list published under sub-section (1),                                                       the particulars to be included therein, and the                                                       manner of its publication, shall be such as may be                                                             prescribed.

 

                                         (4)            A copy of the list referred to in sub-section (1) shall                                                     be conclusive evidence in all Courts, and in all                                                        judicial or quasi-judicial proceedings, that the                                                       persons therein specified are registered according to                                                    the provisions of this Act, and the absence of the                                                       name of any person from such copy shall be                                                                    evidence, until the contrary is proved, that such                                                     person is not registered according to the provisions                                                      of this Act :

 

Provided that in the case of any person whose name does not appear in such copy, a certified copy under the hand of the Registrar of the entry of the name of such person on the register shall be evidence that such person is registered under the provisions of this Act.

 

Disciplinary action            21.  (1)            The Council shall have a disciplinary Committee including removal                     comprising of :

of names from the                                                      

Register                                 (i)            a Chairman to be nominated by the Council;

                                                (ii)            a Member of Legislative Assembly of the                                                                   National Capital Territory of Delhi,                                                                         nominated by the Speaker;

                                                (iii)            a Legal Expert to be nominated by the                                                                   Council;

                                                (iv)            an eminent public man nominated by the                                                                   Government;

                                                (v)            an eminent medical specialist in the relevant                                                                     speciality to which the complaint pertains, to                                                                 be nominated by the Council; and

                                                (vi)            a member nominated by Medical Association                                                                of Delhi with minimum ten years standing.

                                         (2)            If a registered practitioner has been, after due                                                      inquiry held by the Council or by the Executive                                                       Committee in the prescribed manner, found guilty of                                                         any misconduct by the Council or the Executive                                                       Committee, the Council may-

                                                (a)            issue a letter of warning to such practitioner;                                                               or

                                                (b)            direct the name of sucy practitioner -

                                                       (i)            to be removed from the register for such                                                                 period as may be specified in the aforesaid                                                                     direction ; or

                                                       (ii)            to be removed from the register permanently.

 

            Explanation -              For the purpose of this section a registered                                                                   practitioner shall be deemed to be guilty of                                                                     misconduct if -

                                                       (a)            he is convicted by a criminal court for an                                                               offence which involves moral turpitude and                                                                         which is cognizable within the meaning of the                                                                   code of Criminal Procedure, 1974 (Central                                                                     Act 2 of 1974) , or

                                                     (b)            in the opinion of the Council his conduct is                                                                   infamous in relation to the medical                                                                                   profession particularly, under any code of                                                                         Ethics prescribed by the Council or by the                                                                   Medical Council of India constituted under                                                               the Indian Medical Council Act, 1956                                                                            (Central Act 102 of 1956) in this behalf.

                                                (3)            The Council may, on sufficient cause being                                                               shown, direct on any subsequent date that the                                                       name of a practitioner removed under the                                                                   sub-section (1) shall be re-entered in the                                                                   register on such conditions, and on payment                                                                     of the prescribed fee, as the Council may                                                                deem fit.

                                                (4)            The Council may, of its own motion, or on the                                                       application of any person, after due and                                                                  proper inquiry and after giving an                                                                                opportunity to the person concerned of being                                                               heard, cancel or alter any entry in the                                                                           register, if in the opinion of the Council, such                                                             entry was fraudulently or incorrectly made.

                                                (5)            In holding any inquiry under this section, the                                                                 Council or the Executive Committee, as the                                                                   case may be, shall have the same powers as                                                                     are vested in Civil Court under the Code of                                                                     Civil Procedure, 1908 when trying a suit, in                                                                     respect of the following matters, namely :-

                                                            (a)            enforcing the attendance of any                                                                               person, and examining him on oath;

                                                            (b)            compelling the productions of                                                                                                 documents ;

                                                            (c)            issuing of commissions for the                                                                                     examination of witnesses.

                                                (6)            All the inquiries under this section shall be                                                                    deemed to be judicial proceedings within the                                                                   meaning of sections 193, 219 and 228 of the                                                                   Indian Penal Code.

                                                (7)  (a)            For the purpose of advising the Council or                                                                   the Executive Committee, as the case may be,                                                                   on any question of law arising in any inquiry                                                                         under this section, there may in all such                                                                 inquiries be an assessor, who has been for not                                                             less than ten years -

                                                            (i)            an advocate enrolled under the                                                                               Advocates Act, 1961, or

                                                            (ii)            an attorney of a High Court

 

                        Explanation -            For the purpose of this sub-section, in computing the                                                             period during which a person has been enrolled as an                                                 Advocate, there shall be included any period during                                                 which he was enrolled as an advocate under the                                                       Indian Bar Council Act, 1926.

                                                (b)            Where an assessor advises the Council, or the                                                       Executive Committee, as the case may be, on                                                             any question of law as to evidence, procedure                                                                   or any other matter, he shall do so in the                                                               presence of every party or person                                                                                     representing a party to the inquiry who                                                                  appears thereat or if the advice is tendered                                                                    after the Council or the Executive Committee                                                                  has begun to deliberate as to its findings,                                                                     every such party or person as aforesaid shall                                                                         be informed what advice the assessor has                                                             tendered. Such party or person shall also be                                                                         informed if, in any case, the Council or the                                                                         Executive Committee does not accept the                                                                   advice of the assessor on any such question as                                                      aforesaid.

                                                   (c)            Any assessor under this section may be                                                                         appointed either generally, or to any                                                                         particular inquiry, and shall be paid the                                                                   prescribed remuneration.

 

Renewal of                 22. (1)            Notwithstanding anything contained in section 15 registration                            and 20, on such date, after the date of publication of                                                 the notice under sub-sections 5 of section 15, as the                                                       Executive Committee may, with the previous                                                                    sanction of the Government, decide, and every five                                                      years thereafter, the Registrar shall cause two                                                      notices in the prescribed form to be published, at an                                                        interval of not less that thirty days, in the official                                                 Gazette calling upon in the manner provided in sub-                                                     section (2) all registered practitioners to make an                                                        application to the Registrar for the continuance of                                                             their names on the register.

                                         (2)            The Registrar shall, after the publication of the first                                                      notice under sub-section (1), send a notice by                                                                    registered post enclosing therewith the prescribed                                                      form of application to the registered practitioners at                                                         their addresses as entered in the register, calling                                                 upon them to return the application to the Registrar                                                       for continuance of their names on the register within                                                 forty-five days of the date of the notice. If any of the                                                   registered practitioners fails to return such                                                                 applications within the time specified, the Registrar                                                       shall issue a further notice to such registered                                                                   practitioner by registered post after the publication                                                      of the second notice under sub-section (1) enclosing                                                        therewith the prescribed form of application to the                                                       Registrar for the continuation of his name on the                                                 register within thirty days of the date of the further                                                             notice together with a fee as may be prescribed from                                                     time to time.

                                        (3)            If the application is not made on or before the date                                                     fixed by further notice sent by registered post under                                                   sub-section (2), the Registrar shall remove the name                                                   of the defaulter form the register and shall inform                                                 him of such removal by registered post :

                                                           

                                                            Provided that if an application for                                                                                     continuance of the name so removed is made                                                               within a period of six months from the date                                                                 fixed by the said further notice by registered                                                                   post under sub-section (2), the name so                                                                    removed may be re-entered in the register on                                                                  payment of a prescribed fee.

 

Appeals                      22.  (1)            Any person aggrieved by any decision of the                                                                   Registrar under this Act may, within a period of one                                                 month from the date on which the decision is                                                                  communicated to him, appeal to the Council which                                                             shall hear and determine the appeal in the prescribed                                          manner.

                                         (2)            Save as otherwise provided in the Indian Medical                                                         Council Act, 1956 (Central Act 102 of 1956), the                                                       decision of the Council under this Act shall be final.

 

Rights of                     24.            Notwithstanding anything contained in any law for Registered practitioners            the time being in force -

 

                                          (i)            the expression ‘Legally qualified medical                                                                       practitioner’ or “duly qualified medical practitioner”                                       or any word importing a person recognised by law as                                                 a medical practiitioner or member of the medical                                                           profession shall in all Acts of the Legislative                                                                  Assembly of Delhi and all the Central Acts (in their                                                    application to Delhi) in so far as such Acts relate to                                                         any matter with respect to which the Legislative                                                      Assembly has powers to make laws, under clause (3)                                                        of article 239AA of the Constitution, include a                                                          practitioner whose name is entered in the register                                                           under this Act :

                                        (ii)            every registered practitioner shall be exempt, if he so                                                        desires, from serving on an inquest.

 

General Provision            25.            The provisions of this Act are in addition to, and not applicable to medical                       in derogation of the provisions of the Indian Medical practitioners                           Council Act, 1956 (Central Act 102 of 1956)                                                               containing general provisions applicable to all                                                        medical practitioners.

 

Penalty for                    26.            If any person whose name is not for the time being falsely claiming                      entered in the register, falsely represents that it is so to be registered                   entered, or uses in connection with his name or title                                                             any words or letters reasonably calculated to suggest                                                           that his name is so entered, he shall, on conviction, be                                                 punished with fine which may extend to five                                                             thousand rupees.

 

False assumption of             27.            Any person who falsely assumes that he is a medical Medical Practitioner or            practitioner or practitioner as defined in clause (7) of Practitioner under this            section 2 and practises the modern scientific system Act to be an offence                        of medicine, shall be punishable with rigorous                                                          imprisonment which may extend upto three years or                                                         with fine which may extend upto Rs. 20,000/- or with                                                     both.

 

            Explanation            :            Under this section, punishment can be awarded only                                                 to medical practitioners as defined in section 2 (7) of                                                             this Act and no punishment may be awarded to any                                                       one practising Veterinary medicine or Veterinay                                                       surgery or Homoeopathic or the Ayurvedic or the                                                       Siddha or the Unani System of Medicine or those                                                   holding BAMS or BIMS degree.

 

 

Court competent             28. (1)            No court other than the court of a Metroplitan        

to try  offence., under this             Magistrate shall take cognizance of, or try an Act and take cognizance of              offence, under this Act.

offence

                                         (2)            No court shall take cognizance of any offence under                                                   this Act except on a complaint in writing by an                                                    officer empowered by rules made in this behalf.

           

Control of                   29.  (1)            If at any time it appears to the Government that the Government                          Council or its president and Vice-President has failed                                       to exercise or has exceeded or abused any of the                                                       powers conferred upon it or him by or under this                                                      Act, or has ceased to function, or has become                                                                      incapable of functioing, the Government may, if it                                                          considers such failure, excess, abuse or incapacity to                                                    be a serious character, notify the particulars thereof                                                             to the Council or the President or the Vice-President,                                                      as the case may be. If the Council or the President, or                                                 the Vice-President, as the case may be, fails to                                                             remedy such failure, excess, abuse or incapacity                                                        within such reasonable time as the Government may                                                      remove the President or Vice-President or dissolve                                                          the council for a specified period, as the case may be,                                                       and in case of dissolution of Council to be exercised,                                                       performed and discharged by such registered                                                                   practitioners or practitioners as the Government                                                 may appoint in that behalf ;

                                               

                                                Provided that a new Council shall be constituted                                                     before the expiration of a period of two years from                                                     the date of its dissolution.

 

                                       (2)            Notwithstanding anything contained in this Act, or in                                             the rules made there under, if at any time it appears                                                          to the Government that the Council or any other                                                   authorities empowered to exercise any of the powers                                                             or to perform any of the duties or functions under                                                   this Act, has not been validly constituted or                                                                         appointed, the Government may cause any of such                                                     powers, duties or functions to be such person or                                                         persons, in such manner and for such period not                                                       exceeding six months and subject to such conditions,                                                     as it thinks fit.

 

Rules                           30.  (1)            The Government may, by notification in the official                                                 Gazette, and subject to the Condition of previous                                                        publication, make rules to carry out the purposes of                                                    this Act. Such rules may be made to provide for all                                                        or any matters expressly required or allowed by this                                                      Act to be prescribed by rules.

                                         (2)            In particular, and without prejudice to the generality                                           of the foregoing power, the Government may make                                                   rules for all or any of the following matters, namely -

                                                (a)            the time and place at which and the manner                                                                       in which the election of the members, and of                                                                     the President and the Vice-President shall be                                                                    held under sub-section (5) of section 3;

                                                (b)            the manner in which the meeting of the                                                                   Council shall be convened, held and                                                                              conducted under sub-section (1) of section 8;

                                                (c)            the powers, duties and functions of the                                                                   council, the conditions subject to which they                                                                 shall be exercised and performed; and                                                                  regulation of professional conduct of                                                                               practitioners by a code of ethics in                                                                                 accordance with section 10;

                                                (d)            number of elected members who shall be                                                                    elected by the Council from amongst its                                                                members for constituting the Executive                                                                   Committee of the Council; and the term of                                                                         office of, and the term of office of, and the                                                                   manner of filling casual vacancies among,                                                                         and the procedure to be followed by, the                                                                   members of the Executive Committee and                                                                  also the powers and duties and functions of                                                                the Council as may be delegated by the                                                                   Council to be exercised, performed and                                                                  discharged by the Executive Committee,                                                                 under the provisions of section 11;

                                                (e)            the fees and allowances payable to the                                                                   President, the Vice-President and other                                                               members of the Council, and to the members                                                                     of its Executive Committee under section 12;

                                                (f)            the salary and allowances payable to the                                                                   Registrar and other conditions of service of                                                                     the Registrar, manners of maintenance of the                                                               accounts of the Council by the Registrar,                                                                  supervisory powers of the Registrar over the                                                                   staff and the duties and functions as may be                                                                         specified in the Act, which may be performed                                                                 and discharged by the Registrar;

                                                (g)            the conditions of service of the officers and                                                                  staff of the council under sub-section (3) of                                                                section 15;

                                                (h)            preparation and maintenance of register of                                                                   medical practitioners, the form of such                                                                 register, particulars including the name,                                                             address and qualification, etc. of the                                                                               registered practitioners to be entered in the                                                                   register, prescription of the form of                                                                                     application and of notice to be published in                                                                the official Gazette and newspapers to have                                                                names registered, prescription of fees to be                                                                paid for such entry and the manner of                                                                   payment, prescription of form for sending                                                                      individual notices, prescription of the form of                                                                         certificate which shall be given to registered                                                                   practitioner under section 15;

                                                (i)            prescribing the form of application for                                                                         provisional registration, fee payable for such                                                                 registration and prescribing form of                                                                                     certificate of provisional registration under                                                               section 18;

                                                (j)            prescription of fee for recording change of                                                                     name in the register, prescription of the fee                                                                         payable for entering additional qualification in                                                   the register and prescription of fee payable                                                                         for issue of duplicate certificate of                                                                              registration under section 19;

                                                (k)            the form of the list of registered medical                                                                       practitioners and manner of the publication                                                                  of the list under section 20;

                                                (l)            manner for taking disciplinary action, etc.,                                                                 against registered practitioners by the                                                             Council or by the Executive Committee,                                                                 conditions subject to which and the fee for re-                                                                   entering the name of a practitioner in the                                                                   register and the remuneration to be paid to                                                                         an assessor under section 21;

                                                (m)            form of notices and form of application for                                                                         renewal of registration by registered medical                                                                       practitioners, fee payable for re-entry of                                                                     name which is removed from the register due                                                                to non-renewal under section 22;

                                                (n)            the manner in which appeals against the                                                                   decision of the Registrar shall be heard by                                                                    the Council under section 23;

                                                (o)            officers who are empowered to make a                                                                         complaint under sub-section (2) of section 29;

                                                (p)            any other matter which is to be, or may be,                                                                   prescribed under this Act.

                                         (3)            All rules made under this section shall be laid for not                                                             less than thirty days before the Legislative Assembly                                                       of Delhi as soon as possible after they are made and                                                      shall be subject to rescission by the Legislative                                                      Assembly or to such modifications as the Legislative                                                      Assembly may make during the session in which they                                         are so laid or the session immediately following.

                                        (4)            Any rescission or modifications so made by the                                                 Legislative Assembly so made by the Legislative                                                      Assembly of Delhi shall be published in the official                                                 Gazette and shall thereupon take effect.

 

Code of conduct            31.            The Council shall follow the conduct and code of  and  Ethics                                     medical ethics as prescribed by the Medical Council                                                           of India from time to time.

 

Powers to remove            32.            If any difficulty arises in giving effect to the difficulties                               provisions of this Act, the Government may by order                                                   as occasion requires, do anything which appears to                                                      it to be necessary for the purpose of removing the                                                 difficulty :

                                                           

                                                            Provided that no such order shall be made                                                               after the expiration of two years from the                                                                   constitution of the Council.

 

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