Bill No. 7 of 1998

 

THE DELHI BHARTIYA CHIKITSA PARISHAD BILL 1998* 

 

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

                                                                                                           

Short Title,                  1.   (1)  This act may be called the Delhi Bhartiya Chikitsa extent and                                Parishad Adhinium,  1998.

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

                                          (3)  It shall come into force on such date as the                                                              Government may, by notification in official Gazette,                                                             appoint.

                                               

 

Definitions                  2.         In this Act, unless the context otherwise requires:

 

                                         (a)   "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;

                                          (b)  "Bhartiya Chikitsa (Indian Medicine)" means Astang                                             Ayurved, Siddha and Unani Tibb, supplemented or                                                  not, with modern advances in modern scientific                                                            system of medicine in all its branches including                                                             surgery and obstetrics;

                                          (c)  "Central Council" means the Central Council of                                                      Indian Medicine constituted under section 3 of the                                                  Indian Medicine Central Council Act, 1970 (Central                                                   Act 48 of 1970);

                                          (d)  "Chairman" means the Chairman of the Examining                                                             Body;

                                        

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     *          i)          Introduced on             3-4-1998

                 ii)         Passed on                    25-9-1998

                 iii)        Assented to on                       04-3-1999

                 iv)        Published in the         

                             Gazette on                   11-3-1999 

                       

      (e)  "Delhi" means the National Capital Territory of                               Delhi;

                                          (f)   "Examining Body" means the Examining Body                                                        constituted under sub section (1) of section 33;

                                         (g)   "Government" means the Lieutenant Governor as                                                  referred to in clause (10 of article 239AA of the                                                       Constitution;

(h)  "integrated medicine" means conjoint concurrent study, training and practice in Ayurved/ Siddha/ Unani      Tibb and Modern Scientific System of Medicine in all its branches including surgery and obstetrics;

                                          (i)   "Lieutenant Governor' means the Lieutenant                                                          Governor of the National Capital Territory of Delhi                                                             appointed by the president under article 239 of the                                                       Constitution;

                                          (j)   "Parishad" means the Delhi Bhartiya Chikitsa                                                         Parishad established and constituted under section 3;

(k)  "practitioner' means a medical practitioner who practises the Bhartiya             Chikitsa Paddhati (Indian Systems of Medicine);

                                          (l)   "President' means the president of the Parishad;

                                          (m) "qualifying examination for paramedical training'                                                     means an examination conducted by the Examination                                              Body for pharmacists, technicians and nursing care                                                  personnel courses in respect of Bhartiya Chikitsa;

                                         (n)   "register" means the register of practitioners                                                                      maintained under section 17;

                                         (o)   'registered practitioner' means a practitioner whose                                                            name is for the time being entered in the register;

                                         (p)   "Registrar" means the Registrar appointed under                                                   section 16;

                                         (q)   "regulation' means a regulation made by the Parishad                                             under section 38, by notification in the official Gazette;

                                         (r)   "rule" means a rule made by the Government under                                                           section 37 by notification in the official Gazette;

                                         (s)   "Secretary" means the Secretary of the Examining                                                  Body appointed under sub-section (9) of section 33;

                                        (t)    "Section' means a section of this Act;

                                        (u)    "University' means any university in India established                                            by law or any deemed university recognised by the                                                       central Government and having a faculty of Indian                                                        Medicine and includes a University in India                                                                         established by law in which instructions, teaching,                                                   training or research in Indian Medicine is provided;

                                         (v)   "Vice-President' means the Vice-President of the                                                    Parishad.

 

 

CHAPTER  II

 

ESTABLISHMENT OF THE DELHI BHARTIYA CHIKITSA PARISHAD

 

Establishment 3.  (1)   With effect from such date as the Government constitution and                may, by notification in the official Gazette notify, incorporation of the                    there shall be constituted for the purposes of this Parishad                              Act a parishad to be called "The Delhi Bhartiya                                                     Chikitsa Parishad".

                                          (2)  The Parishad 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 sue or                                                      be sued.

                                         (3)   The Parishad shall consist of twenty one                                                                  members residing in Delhi and registered with                                                        the Parishad. Of these there shall be eleven                                                    nominated members and ten elected members                                                             comprising the following, namely:

                                          (a)  (i)         the Director, Indian Systems of Medicine;

                                                (ii)        three Principals/Professors of Teaching                                                                   Institutions imparting education in                                                                Bhartiya Chikitsa and to be nominated                                                               by the Government;

                                                (iii)       one representative from the Central                                                                        Council;

                                                (iv)       six prominent Vaidyas/hakims to be                                                                         nominated by the Government;

                                        (b)    Ten members residing in Delhi, holding a                                                                recognised qualification and registered with the                                                      Parishad to be elected by the registered                                                                   practitioners from amongst themselves.

                                        (4)    The President and the Vice president of the                                                            Parishad shall be elected by the members from                                                       amongst themselves in the first meeting of the                                                           Parishad.

                                         (5)   Save as otherwise provided, the ten seats of                                                           members under clause (b) of sub-section (3),                                                           shall be distributed proportionately to their                                                   members, as counted on the prescribed date                                                     before the election, between those registered                                                         practitioners who follow the Ayurvedic or the                                                          Unani Systems of Medicine as the case may be.

           

Election of members  4.  (1)   The election of practitioners entitled to be                                                   members of the Parishad under clause (b) of sub-                                                   section (3) of section 3, shall be held at such time                                                  and place and in such manner as may be                                                                         prescribed by rules and where any dispute arises                                       regarding any such election, it shall be referred                                                      to the Government, whose decision shall be final.

                                         (2)   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.

 

Term of office 5.         The term of office of elected and nominated                                                            members shall be for a period of five years                                                             commencing from the date on which the first                                                     meeting of the Parishad is held after the                                                                  members are elected under sub-section (3) of                                                         section 3;

                                   

                                                Provided that a member who is nominated by                                                          virtue of his office shall continue to be member                                                       of the Parishad so long as he continues to hold                                                  office by virtue of which he is nominated to the                                                             Parishad.

 

Casual Vacancies       6.  (1)   A casual vacancy in the office of the President, or                                      the Vice President or a member elected under                                                  clause (b) of sub-section (3) of section 3 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 causal vacancy in the office of a member                                                             nominated under clause (a) of sub-section (3) of                                                      section 3 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 clause (b) or                                                                    nominated under clause (a) of sub-section (3) of                                                      section 3 to fill a casual vacancy shall, hold office                                           only so long as the person in whose place he may                                                     be elected or nominated, as the case may be,                                                          would have held office, if the vacancy had not                                                         occurred.

 

Resignation                7.         Any member may at any time, resign his office                                                       by a letter addressed to the President. Such                                                            resignation shall take effect from the date on                                                  which it is accepted by the Parishad;

 

                                                Provided that the president shall address his                                                           resignation to the Vice President.

 

Disabilities for            8.         If any member during the period for which he                                                          has been nominated or elected -

 

                                                (a)        absents himself without such reasons as                                                                  may, in the opinion of the Parishad be                                                                      sufficient from three consecutive ordinary                                                       meetings of the Parishad; or

                                                (b)        becomes subject to any of the                                                                                   disqualifications mentioned in section 9.

                                                            the  Parishad shall declare his office to be                                                               vacant.

 

Disqualifications        9.   (1)  A person shall be disqualified for being elected                                                       or nominated as, and for continuing as, a                                                                 member -

 

                                                (a)        if he is an undischarged insolvent; or

                                                (b)        if he has been adjudicated by a competent                                                   court to be of unsound mind; or

                                                (c)        if he is found guilty of professional                                                                           misconduct and of contravening the code                                                                 of medical ethics; or

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

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

                                                (f)        if his name has been removed from the                                                                    register.

                                   

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

 

Powers, duties and     10.       Subject to such conditions as may be prescribed                                                     by or under the provisions of this Act, the                                                    powers, duties and functions of the Parishad                                                       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 for regulating                                                  the professional conduct of the                                                                                 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                                                                  Parishad, be necessary or expedient;

 

                                                (e)        to exercise 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                                                                         practises Bhartiya Chikitsa (Indian                                                              Systems of Medicine).

 

Executive                    11.  (1) The Parishad shall, as soon as may be, constitute Committee                                an Executive Committee consisting of the                                                               President as ex-officio member, and such other                                                         member (number not exceeding six), elected by                                                       the Parishad from amongst its members, as may                                                     be prescribed.

                                         (2)   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 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 Parishad as may be delegated to                                                    it by rules or entrusted to it from time to time, by                                       the Parishad.

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

 

Validity of                   13.       No disqualification of or defect in the election or proceedings                               nomination of any person acting as a member of                                                     the Parishad as the President or presiding                                                     authority of a meeting shall be deemed to vitiate                                                  any action and or proceedings of the Parishad, in                                        which such person has taken part.

 

Time and place of       14.       The Parishad shall meet at such time and place meeting of the Parishad  and every meeting of the Parishad shall be                                                         summoned in such manner as may be prescribed                                          by regulations:

 

                                                Provided that until such regulations are made, it                                                     shall be lawful for the President to summon a                                                          meeting of the Parishad at such time and place                                                        as he may deem expedient, by letter addressed to                                       each member.

 

Procedure at               15.  (1) The President, when present, shall preside at meeting of the                     every meeting of the Parishad. If at any meeting Parishad                         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.

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

(3)  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 Parishad; 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.

                                          (4)  At every meeting of the Parishad the President,                                                     for the time being, shall, in addition to his vote                                                        as a member of the Parishad, have a second or                                                         casting vote in case of equality of votes.

                                   

Registrar                    16.  (1) (a)        The parishad shall, with the previous                                                                       sanction of the Government appoint a                                                                      Registrar who shall be a qualified                                                                                  graduate of the Bhartiya Chikitsa (Indian                                                         System of Medicine). The Registrar shall                                                               be the Secretary and who may also, if                                                                      deemed expedient, act as Treasurer.

                                                (b)        The parishad may also employ such other                                                   persons as may be approved by the                                                              Government and posses the qualification                                                                      prescribed by regulations to carry out the                                                    purposes of this Act.

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

 

                                                Provided that, if the period of 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 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                                                                     forthwith report such appointment to the                                                                         Executive Committee, and the Government.

 

                                       (4)     The Parishad 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 and employees of the                                                        Parishad shall be such as may be approved by                                                    the Government.

                                        (6)    The Registrar shall be the Secretary and the                                                          Executive Officer of the Parishad. He shall                                                             attend all meetings of the Parishad, 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 Parishad 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 and employees of the Parishad                                                         shall be deemed to be public servants within the                                                     meaning of section 21` of the Indian penal Code                                                             1860 (Central Act 45 of 1860).

                                        (10)  The Parishad shall adopt the Central Civil                                                   Services Rules Mutatis mutandis.

 

 

CHAPTER  III

PREPARATION AND MAINTENANCE OF REGISTER

 

 

Preparation of             17.  (1) As soon as may be after the appointment day, the Register                         Registrar shall prepare and maintain thereafter a                                                     register of practitioners for Delhi, in accordance with                                        the provisions of this Act.

                                          (2)  The register shall be in such form, and may be divided                                            into such parts, as may be prescribed. The register                                                             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, the date of validity of the                                                            registration 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                                                    Medicine Central Council Act, 1970 (Central Act 48 of                                                 1970) shall subject to any condition laid down by or                                                      under the Indian Medicine Central Council Act, 1970,                                            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)   Every person, whose name was inserted on a date                                                   prior to the constitution of the Parishad in the                                                          Register of the Board of Ayurvedic and Unani System                                             of Medicine, Delhi, shall continue to be registered                                                 practitioner of the System concerned, in the Parishad                                              and his name shall be inserted in the register of the                                                            Parishad without any application or payment of fee by                                                 such practitioners.

                                          (5)  Any person servicing or practising Indian Systems of                                                          Medicine in Delhi shall be registered with the Parishad                                          under this Act. Without registration with the Parishad                                                any person though qualified in Indian Systems of                                                      Medicine, shall be liable for action as specified by the                                             Parishad.

                                         (6)   Every registered practitioner shall be given a                                                                      certificate of registration in the prescribed form. The                                                          registered practitioner 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 but the attested photocopy shall be                                                       displayed at every place of practice.

 

Special procedure       18.  (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 Medicine Central Council Act,                                               1970 central Act 48 of 1970), 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 Parishad for registration by giving a                                               correct description of his qualification, with his                                                        degree, diploma, licence or certificate. The Parishad                                                             shall transmit the same to the Central Council for                                                    opinion and shall act according to the opinion.

 

Persons who may        19.       Notwithstanding anything contained in sections 17 and not be registered               18, no person whose name has been removed,

whether                                   before or after the appointment day, from any

register                                   kept under this Act or any other law for the time

being                                       in force in India regulating the registration of                                                           practitioners on the ground of professional                                                               misconduct, 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                  20.  (1) Any person who desires to be registered provisionally certificate of                                   under section 28 of the Indian Medicine Central

provisional registration          Council Act, 1970 (Central Act 48 of 1970), shall 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 of           21.  (1) It shall be the duty of the Registrar to make entries in

entries in register                   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 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 practitioners, who die                                                   or whose names are directed to be removed                                                                        from the register under section 23 shall be                                                                 removed therefrom.

                                         (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 30 of the Indian                                                            Medicine Central Council Act, 1970 (Central Act 48 of                                           1970), 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 Medicine Central Council                                            Act, 1970 (Central Act 48 of 1970), 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 of    22.  (1) Every five years, the registrar shall cause to be registered                         printed and published a correct list of all persons for practitioners                         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 rendered 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      23.  (1) The parishad shall have a disciplinary Committee including removal of                  comprising -

names from the

Register                                  (i)         a chairman to be nominated by the Parishad;

                                                (ii)        a legal expert to be nominated by the                                                                                    Parishad;

                                                (iii)       one member of Legislative Assembly of Delhi                                                                      to be nominated by the Speaker thereof;

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

                                                (v)        an eminent Indian Medicine specialist in the                                                                        relevant speciality to which the complaint                                                                 pertains, to be nominated by the Parishad;

                                                (vi)       a member nominated by Indian Medicine                                                                 related association of Delhi with minimum ten                                                          years standing in practice.

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

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

                                                (b)        direct the name of such 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 Parishad his conduct is                                                                         unworthy of the medical profession                                                                           particularly, under any code of Ethics                                                                    prescribed by the Parishad or by the Central                                                                         Council of Indian Medicine constituted under                                                          the Indian Medicine Central Council Act,  1970                                                       (Central Act 48 of 1970) in this behalf.

 

                                         (3)   The Parishad may, on sufficient cause being shown,                                                             direct on any subsequent date that the name of a                                                     practitioner removed under the sub-section (2) shall                                                           be re-entered in the register on such conditions, and                                                            on payment of the prescribed fee, as the Parishad may                                            deem fit.

(4)  The Parishad 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 Parishad, such entry was fraudulently or incorrectly made.

                                         (5)   In holding any inquiry under this section, the Parishad                                            or the Executive Committee, as the case may be, shall                                            have the same powers as are vested in Civil Courts                                                             under the Code Procedure, 1908 (Central Act 5 of                                                         1905) 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 production 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, 1860                                                  (central Act 45 of 1860).

                                        (7)    (a)        for the purpose of advising the Parishad 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 an advocate enrolled under                                                        the Advocates Act, 1961 (Central Act 25 of                                                                      1961).

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 Parishad, 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 to the inquiry who                                                               appears thereat or if the advice is tendered                                                              after the Parishad 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 parishad 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.

                                          (8)  The name of every registered practitioner after his                                                             death, shall be removed from the register.

 

Renewal and               24.  (1) It shall be the duty of every registered practitioner to restoration of                                  get his registration renewed after five years from the registration                          date of registration or last renewal, as the case may                                                             be, on making such application and on fulfilment of                                                           conditions and payment of fees as may be prescribed                                                       for the purpose, within three months after the expiry                                                           of the date of registration or renewal, as the case may                                             be, after which the registration shall stand                                                                automatically cancelled.

                                        (2)    Persons whose registration is cancelled under sub-                                                 section (1) after the expiry of the term, shall be eligible                                          for restoration of their registration on fulfilment of                                                    such conditions and payment of fees as may be                                                         prescribed.

 

Appeals                       25.  (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 Parishad which shall hear and determine the appeal in the prescribed manner.

                                         (2)   Save as otherwise provided in the Indian Medicine                                                             Central Council Act, 1970 (Central Act 48 of 1970),                                                            the decision of the Parishad under this Act shall be                                                        final.

 

 

Rights of registered   26.       Notwithstanding anything contained in any law

practitioners                           for the time being in force -

 

                                          (i)   the expression 'Legally qualified medical practitioner'                                             or "duly qualified medical practitioner' or "registered                                      practitioner" or any word importing a person                                                             recognised by law as a medical practitioner 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.

 

           

CHAPTER  IV

MISCELLANEOUS

 

 

Constitution of            27.       Notwithstanding anything contained in section 3 of the Parishad for the                 Act -

first time                                 (a)        the Council for the first time including the                                                                members, the President, and Vice President                                                                        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.

 

General provision       28.       The provisions of this Act are in addition to, and not applicable to medical                        in derogation of the provisions of the Indian Medicine practitioners                                   Central Council Act, 1970 Central Act 48 of 1970)                                                    containing general provisions applicable to all medical                                             practitioners.

 

Penalty for falsely       29.       If any person whose name is not for the time being claiming to be                          entered in the register, falsely represents that it is so 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 fifty thousand                                              rupees, or rigorous imprisonment which may extend                                                     upto two years, or both.

 

False assumption of    30.       Any person who falsely assumes that he is a

practitioner under                   practitioner as defined in clause (k) of section 2 and this Act to be an                                pracrtises the Bhartiya Chikitsa (Indian Systems of Offence                                   Medicine) shall be punishable with rigorous                                                                    imprisonment which may extend upto three years and                                             with fine which may extend upto fifty thousand rupees.

 

            Explanation :-             Under this section, punishment can be awarded only                                                           to practitioners as defined in clause (k) of section 2 of                                             this Act and no punishment may be awarded to any                                                    one practising Veterinary medicine or Veterinary                                                           surgery or Homoeopathic or Modern Scientific                                                             System of Medicine.

 

Court Competent       31.  (1) No court other than the court of a Metropolitan

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

cognizance of 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                    32.  (1) If at any time it appears to the Government that the Government                           Parishad or its President or 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                                                          functioning , the Government may, if it considers such                                            failure, excess, abuse or incapacity to be of a serious                                                            character, notify the particulars thereof to the                                                  Parishad or the President or the Vice-President, as the                                           case may be. If the parishad 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 fix in this    behalf, the Government may remove the President or Vice-President or dissolve the Parishad for a specified period, as the case may be, and in case of dissolution             of the Parishad, cause all or any of the powers, duties            and function of the Parishad to be exercised, performed and discharged by the Director, Indian System of Medicine of the Government or any Government may appoint in that behalf.

 

                                                Provided that a new parishad shall be constituted                                                    before the expiration of a period of six months from                                                            the date of its dissolution.

                                   

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

 

Examining Body         33.  (1) The Government may, by notification in the official                                                  Gazette constitute an Examining Body to be known as                                            the Examining Body for para medical training for                                                   Bhartiya Chikitsa, Delhi for the purpose of holding                                                            qualifying examinations for para medical training as                                                             per clause (m) of section 2 and prescribing the courses                                           of study and training for such examinations and other                                              matters related to para-medical training such as                                                             Pharamacist, Nursing courses, Punch Karma                                                                         technician, etc.

                                        (2)    The Examining Body shall be a body corporate with                                                            the name aforesaid, having perpetual succession and a                                            common seal, with power to acquire, hold and dispose                                               of property and to contact, and shall by the said name                                             sue and sued.

                                         (3)   The Examining Body shall consist of the following                                                   eleven members to be nominated by the Government,                                            namely :-

                                                (a)        one member to represent the Department of                                                                        Health and Family Welfare of the                                                                               Government.

                                                (b)        one member who shall be an official of the                                                                Technical Education Board of the Training                                                               and Technical Education Department of the                                                                    Government;

                                                (c)        one member from the Central Council;

                                                (d)        two members who shall be professors of                                                                   Ayurvedic System of Medicine;

                                                (e)        one member who shall be professor of Unani                                                                        System of Medicine;

                                                (f)         two practitioners of repute of the Ayurvedic                                                                         System of Medicine;

                                                (g)        one practitioner of repute of the Unani System                                                         of Medicine;

                                         (4)   the Government shall nominate one of the members to                                                       be the chairman of the Examining Body.

                                         (5)   The provisions of sections 12,13,14 and 15 shall apply                                            to the Examining Body as they apply in relaltion to the                                            Parishad, subject to the modification that reference to                                          the President therein shall be construed as reference to                                        the chairman and the reference to eight members in                                                            sub-section (3) of section 15 shall be construed as a                                                            reference to five members.

                                         (6)   A member of the Examining Body shall hold office for                                             such period as may be prescribed by rules by the                                                     Government.

                                               

                                                Provided that the Government may, for reasons to be                                             recorded in writing, remove any member before the                                                            expiry for such term.

 

                                                Provided further that no order for such removal shall                                              be made unless the member concerned has been given                                           a reasonable opportunity to show cause against such                                                         removal.

 

                                        (7)    A casual vacancy in the office of a member of the                                                     Examining Body shall be filled by fresh nomination                                                              and the member nominated to fill a casual vacancy will                                             hold office only so long as the member in whose place                                              he is nominated would have held office if the vacancy                                                          had not occurred.

                                        (8)    Any member of the Examining Body may, at any time,                                             resign his office by letter addressed to the                                                               Government and the resignation shall take effect from                                           the date on which it is accepted by the Government.

                                        (9)    There shall be paid to the members of the Examining                                                          Body such fees and allowances for attending meetings                                            as may be prescribed by rules by the Government.

                                       (10)   The Examining Body shall, with the previous approval                                            of the Government, appoint a secretary and such                                                         members or other employees as it may deem necessary                                           and they shall receive such salary and allowances and                                              be subject to such conditions of service as the                                                                     Examining Body may, with the approval of the                                                          Government, prescribe by regulations.

                                        (11)  The secretary and other employees of the Examining                                                          Body shall be deemed to be public servants within the                                            meaning of section 21 of the Indian Penal Code, 1860                                                          (central Act 45 of 1860).

                                       (12)   In the performance of its functions under this Act, the                                             Examining Body shall be bound by such directions as                                              the Government may give to it in writing from time to                                            time.

 

Code of Conduct         34.       The Parishad shall follow the conduct and code of

and ethics                                medical ethics as prescribed by the Central Council.

 

Protection of action    35.       No suit, prosecution or other legal proceedings shall taken in good faith               lie against the Government, the Parishad, the                                                                      committee or the Examining Body thereof or any                                                   officer or servant of the Government or the Parishad                                                          or Committee or the Examining Body aforesaid for                                                  anything which is in good faith done or intended to be                                             done under this Act.

 

Delegation of Powers 36.       The Government may, by notification in the official

by the Government                 Gazette, direct that any power exercisable by it under                                             this act shall, subject to such conditions, if any, as may                                            be specified in the notification be exercisable by any of                                      its officers.

 

Power to make            37.  (1) The Government may, by notification in the official

rules                                        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 section 3 and 4;

                                                (b)        the powers, duties and functions of the                                                                     Parishad, 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;

                                                (c)        number of elected members who shall be                                                                 elected by the parishad from amongst its                                                                  members for constituting the Executive                                                                 Committee of the Parishad; 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 Parishad as may be delegated                                                          by the Parishad to be exercised, performed                                                              and discharged by the Executive Committee,                                                                       under the provisions of section 11;

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

                                                (e)        the salary and allowances payable to the                                                                   Registrar and other conditions of service of                                                                         the Registrar, manner of maintenance of the                                                                   accounts of the Parishad 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;

                                                (f)         the conditions of service of the officers and                                                              staff of the Parishad under sub-section (5) of                                                                        section 16;

                                                (g)        preparation and maintenance of register of                                                               practitioners, the form of such register,                                                                    particulars including the name, address and                                                                        qualification, and validity date of registration                                                             etc. of a registered practitioner to be entered                                                                      in the register, prescription of the form of                                                                application to have names registered,                                                                                  prescription of fees to be paid for such entry                                                                and the manner of payment, prescription of                                                              the form of application to have names                                                                                   registered, prescription of fees to be paid for                                                                       such entry and the manner of payment,                                                                      prescription of the form of certificate which                                                             shall be given to registered practitioner under                                                         section 17;

                                                (h)        prescribing the form of application for                                                                       provisional registration, fee payable for such                                                                        registration and prescribing form of certificate                                                            of provisional registration under section 20;

                                                (i)         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 sub-sections (3) and (4) of section 21;

                                                (j)         the form of the list of registered medical                                                                   practitioners and manner of the publication of                                                          the list under section 22;

                                                (k)       manner for taking disciplinary action, etc.,                                                                against registered practitioners by the                                                                      parishad 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 23;

                                                (l)         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 24;

                                                (m)       the manner in which appeals against the                                                                   decision of the Register shall be heard by the                                                                      Parishad under section 25;

                                                (n)        officers who are empowered to make a                                                                     complaint under sub-section (2) of section 31;

                                                (o)        the form of the certificate of registration                                                                   mentioning therein the part in which the                                                                   registered practitioner is registered and the                                                                  manner of endorsement of renewal thereof;

                                                (p)        the term of office of the member of the                                                                     Examination Body under sub-section (5) of                                                               section 33;

                                                (q)        the fees and other allowances payable to                                                                   members of the Examining Body for attending                                                         meeting under sub-section (8) of section 33.

                                                (r)        any matter which is to be, or may be,                                                                                     prescribed under this Act,

 

Regulations                 38.  (1) The Parishad may with the previous sanction of the                                                             Government and by notification, make regulations, not                                            inconsistent with any rules made under this Act for                                                            carrying out the provisions of this Act.

                                         (2)   In particular, and without prejudice to the generality                                               of the foregoing power, such regulations may provide                                              for all or any of the following matters, namely:-

                                                (a)        the time and place at which the Parishad shall                                                          hold its meeting under section 14;

                                                (b)        the salary allowances and other conditions of                                                                        service of officers and servants of the Parishad                                                        other than the Registrar under sub-section (5)                                                         of section 16;

                                                (c)        all other matters which may be necessary for                                                                        the purpose of carrying out the objects of this                                                          Act.

 

Powers of the              39.  (1) The Examining Body may, with the previous sanction

Of the                                                  of the Government, make regulations not inconsistent Examining                          with any rules made by the Government and            

Body                                        regulations made by the Parishad for carrying out the                                              provisions of this Act.;

                                         (2)   In particular, and without prejudice to the generality                                               of the foregoing power, such regulations may provide                                              for all or any of the following matters, namely:-

                                                (a)        the time and place at which the Examination                                                                         Body shall hold its meetings;

                                                (b)        the courses of study for training and qualifying                                                         examinations including the course of training                                                                       and examination prior to qualifying                                                                               examinations;

                                                (c)        the language in which the examinations shall                                                                        be conducted and instruction shall be                                                                                    imparted;

                                                (d)        the admission of students to the bodies or                                                                institutions authorised under section 33;

                                                (e)        the conditions under which students shall be                                                                        admitted to the diploma or certificate course                                                                        and to the qualifying and prior to qualifying                                                               examinations;

                                                (f)         the conditions of appointment of examiners                                                              and the conduct of examinations;

                                                (g)        any other matter which is required to be, or                                                                         may be prescribed by regulations.

                                        (3)    All regulations shall be published in the official                                                        Gazette:

 

                                                Provided that the Government may by notification in                                               the official Gazette, cancel any rule and regulation:

 

Laying of rules made  40.       Every rule made under section 37, every regulation under section 37,                   made under section 38 or section 39 and every order regulations made                 made under section 42 shall be laid, as soon as may be

 under sections 38 or 39         after it is made, before the House of the Legislative

and orders issued under         Assembly of Delhi while it is in session, for a total period

section 42 before the              of thirty days which may be comprised in one session

 House of the Legislative       or in two or more successive sessions, and if, before

Assembly                                the expiry of the session or the successive sessions aforesaid, the House agrees in making any modifications to the rule or     regulation or order, or the House agree that the rule,     regulation or order, as the case may be, should not be             made, the rule or regulation or order, or the House  agree that the rule, regulation or order, as the case  may be, should not be made, the rule or regulation or   order shall thereafter have effect only in such modified       form or be of no effect, as the case may be; so,     however, that any such modification or annulment shall be without prejudice to the validity of anything  previously done under that rule, regulation or order.

 

Repeal and Savings    41.  (1) As from the date of the commencement of this Act, the                                           East Punjab Ayurvedic and Unani Practitioners Act,                                                            1949 (East Punjab Act 14 of 1949), as in force in the                                                      National Capital Territory of Delhi shall stand                                                       repealed.

                                          (2)  Notwithstanding the provisions of sub-section (1)-

                                                (a)        the previous operation of the provisions so                                                              repealed or anything duly done or suffered                                                               thereunder;

                                                (b)        subject to the provisions of sub-section (1)                                                               anything done or any action taken under the                                                                         Act hereby repealed shall, in so far as it is not                                                     inconsistent with this Act, be deemed to have                                                                         been done or taken under the corresponding                                                                       provision of this Act and shall continue to be                                                                        in force accordingly unless and until superseded                                                          by anything done or any action taken under                                                                this Act.

 

Removal of                  42.       If any difficulty arises in giving effect to the provisions difficulties                          of this Act, the Government may, by general or special                                               order published in the official Gazette, make such                                                    provisions not inconsistent with the provisions of this                                                         Act as appear to it to be necessary or expedient for the                                          purposes of removing difficulty:

 

                                                Provided that no such order shall be made after the                                                             expiration of two years from the commencement of                                                  this Act.

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