Bill No. 14 of 1997

          THE DELHI COUNCIL FOR PHYSIOTHERAPY AND OCCUPATIONAL THERAPY BILL , 1997  *

Be it enacted by the Legislative Assembly of National Capital Territory of Delhi in the 48th year of the Republic of India as follows:-

CHAPTER  I

PRELIMINARY

Short Title                   1.   (1)  This Act may be called the Delhi Council       extent  and                           for Physiotherapy and Occupational Therapy commencement             Act, 1997.

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

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

                                               

                                                Provided that different dates may be appointed for                                                   different provisions of this Act and reference in any                                                             such provision to the commencement of this Act shall                                         be construed as a reference to the coming into force                                                  of that provisions.

Definitions                  2.         In this Act, unless there is anything repugnant in the                                                          subject or context, -

                                         (1)   “Council” means the Delhi Council of Physiotherapy                                                           and Occupational Therapy constituted under section                                                           3;

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

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

(4) “Inspector” means an Inspector appointed by the                       Council ;
 

  *        I)         Introduced on                                     3-9-1997

            ii)         Passed on                                3-9-1997

            iii)        Assented to on                                   28-9-1997

iv)                Published in the

Gazette on                               03-10-1997

                                          (5)  “institution” means any institution within or outside                                                            India which grants degrees, diplomas or licence in                                                   Physiotherapy or Occupational Therapy as the case                                                             may be;

                                          (6)  “Lieutenant Governor” means the Administrator of                                                            the National Capital Territory of Delhi appointed by                                                            the President under article 239 read with article                                                            239AA of the Constitution;

                                         (7)   “member” means a member registered with the                                                      Council;

                                         (8)   “occupational therapist” means a person who                                                          possesses recognised occupational therapy                                                              qualification and whose name has been enrolled or                                                      deemed to be enrolled in the Delhi Register of                                                      Occupational Therapists;

                                          (9)  “occupational therapy” means the application of                                                      purposeful, goal-oriented activity through latest                                                       technology with computerised system and the like in                                                             the evolution, diagnosis, and or treatment of person                                                    whose function is impaired by physical illness or                                                      injury, emotional disorder, congenital or                                                                   developmental disability, or the aging process, in                                                    order to achieve optimum functioning, to prevent                                                        disability, and to maintain health. Specific                                                                         occupational therapy services include but are not                                                    limited to, education and training in activities of                                                       daily living (ADL); the design, fabrication, and                                                         application of orthoses (splints); guidance in the                                                     selection and use of adaptive equipment,                                                                         therapeutic activities to enhance functional                                                              performance; prevocational evaluation and training                                                             and consultation concerning the adaptation of                                                           physical environments for the handicapped. These                                                    services may be provided to individuals or groups                                                  and to both in patients and out-patients;

                                       (10)   “physiotherapist” means a person who possesses                                                   recognised physiotherapy qualification and whose                                                    name has been enrolled or deemed to have been                                                      enrolled in the Delhi Register of Physiotherapists;

                                         (11) “physiotherapy” means physiotherapeutic system of                                                           medicine which includes examination, treatment,                                                     advice and instructions to any person preparatory to                                                      or for the purpose of or in connection with movement                                        dysfunction, bodily malfunction, physical disorder,                                                   disability, healing and pain from trauma and disease,                                                physical and mental conditions using physical agents                                                           including exercises, mobilisation, manipulation,                                                           mechanical and electrotherapy, activities and devices                                                             or diagnosis, treatment and prevention;

                                         (12) “prescribed” means prescribed by rules made by the                                                          Government under this Act;

                                         (13) “President” means the president of the Council;

                                         (14) “profession” means the profession of physiotherapy                                                            or occupational therapy, as the case may be;

                                         (15) “recognised physiotherapy qualification” or                                                                         “recognised occupational therapy qualification”                                                       means qualification in physiotherapy or occupational                                               therapy, as the case may be, included in the                                                                        Schedule;

                                         (16) “Register” means the Register of Physiotherapists or                                                        the Register of Occupational Therapists, as the case                                                           may be, maintained by the Council;

                                         (17) “registered practitioner” means a physiotherapist or                                                          occupational therapist, as the case may be, whose                                                    name is entered and continues to remain on the                                                        Register of the Council;

                                        (18)  “regulation” means a regulation made by the                                                                       Council under this Act by notification in the official                                                  Gazette;

                                         (19) “rule” means a rule made by the Government under                                                           this Act by notification in the official Gazette;

                                         (20) “Secretary” means the Secretary of the Council,                                                      appointed under sub-section (1) of section 15;

                                         (21) “schedule” means the schedule to this Act;

                                         (22) “selection” means a section of this Act;

                                         (23) “Vice-President” means a vice president of the                                                       Council;

                                         (24) “visitor” means the Visitor appointed by the Council.

CHAPTER  II

THE DELHI COUNCIL FOR PHYSIOTHERAPY AND

OFFUPATIONAL THERAPY

                       

Constitution and         3.   (1)  The Government shall, as soon as may be, after the composition of the                  commencement of this Act, constitute a Council Council                             called the Delhi Council for Physiotherapy and                                                             Occupational Therapy, consisting of the following                                                          members, namely :-

                                                (a)        six members from physiotherapists to be                                                                  elected from amongst the registered                                                                                     practitioner enrolled in the Register of                                                                     physiotherapists.

                                                (b)        six members from occupational therapists to                                                                        be elected from amongst the registered                                                                    practitioner enrolled in the Register of                                                                     Occupational Therapists.

                                                (c)        one physiotherapist from the recognised                                                                  teaching institutions in Delhi to be nominated                                                          by the Government;

                                                (d)        one physiotherapist from the recognised                                                                  teaching institutions in Delhi to be nominated                                                                      by the Government;

                                                (e)        one person from the field of Physiotherapy                                                               and one person from the field of occupational                                                                       Therapy to be nominated by the                                                                                Government;

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

                                                (g)        one member from the Delhi Medical Council                                                                       to be nominated by the Government;

                                                (h)        The Director, Health Services or the                                                                                    Administrative Secretary (Health & Family                                                              Welfare) of the Government nominated by                                                                the Government:

                                                            Provided that the election of the members                                                               referred to in clauses (a) and (b) above shall                                                                         be held at such time and at such place and in                                                                 such manner as may be prescribed.

                                         (2)   Notwithstanding anything contained in sub-

                                                section            (1) -

                                                (a)        in respect of the constitution of the Council                                                              for the first time under this Act, the members                                                          thereof including the President and the two                                                               vice presidents as mentioned in section 6, 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 five years in                                                               the aggregate as the Government may, by                                                                      notification in the official Gazette, specify.

Incorporation              4.         The Council shall be a body corporate by the name

of the Council                         of the Delhi Council for Physiotherapy and                                                               Occupational Therapy having perpetual succession                                                             and a common seal with power to acquire, hold and                                                           dispose of property both movable and immovable                                                         and shall by the said name sue and be sued.

Functions of the          5.         The functions of the Council shall be -

council                               (a)  to coordinate and determine the standards of                                                                       physiotherapy and occupational therapy education at                                               all levels;

                                         (b)   to regulate the practice of the profession by persons                                                           possessing recognised physiotherapy or occupational                                                          therapy qualification;

                                          (c)  to maintain the Registers of physiotherapists and                                                    occupational therapists for Delhi;

                                          (d)  to advise the Government in matters relating to the                                                            requirements of manpower in the field of                                                                  physiotherapy and occupational therapy;

                                          (e)  to assist the Government in regard to continuing                                                     education of registered physiotherapists and                                                                        occupational therapists.

           

President and              6.  (1)   There shall be a President who shall be elected by the vice-president of the                        members of the Council from amongst themselves.  Council                                   He shall, subject to the provisions of this Act, hold                                                     office for a term of five years from the date he enters                                                      upon his office.

                                         (2)   There shall be two Vice-Presidents, one representing                                                         physiotherapists and another representing                                                               occupational therapists, to be known as vice-                                                                       president (physiotherapy) and vice-president                                                                (Occupational Therapist) respectively elected by the                                                    members of the Council form among themselves.                                                    Subject to the provisions of this Act, each of them                                                   shall hold office for a term of five years form the date                                              of his election.

                                         (3)   A person who holds, or who has held, office as                                                         President or Vice-President, as the case may be,                                                     shall, subject to the other provisions of this Act, be                                                   eligible for re-election to that office.

Mode of election        7.         Elections under this chapter shall be conducted in                                                   the prescribed manner, and where any dispute arises                                                          regarding any such election, it shall be referred to                                                        the Government whose decision shall be final.

Term of Office/           8.  (1)   Subject to the provisions of this section, an elected or and filling up of                   nominated member shall hold office for a term of casual vacancies              five years from the date of his election or                                                                         nomination, as the case may be:

                                                Provided that the member nominated under section                                                            3 shall hold office during the pleasure of the                                                                         Government.

                                          (2)  An elected or nominated member may, at any time,                                                             resign his membership by writing under his hand                                                     addressed to the President and the seat of such                                                             member shall, from the date on which such                                                                  communication is received by the President, become                                                             vacant.

                                         (3)   An elected or nominated member shall be deemed to                                                          have vacated his seat -

                                                (i)         if he is absent without the permission of the                                                                         Council from its three consecutive ordinary                                                                         meetings and his seat is declared vacant by                                                              the Council, or

                                                (ii)        in the case of a member whose name is                                                                     required to be included in the Register of                                                                 Occupational Therapists, as the case may be,                                                                       if his name is removed from such register; or

                                                (iii)       if he ceases to be a member of the Council ;                                                                         or

                                                (iv)       if he becomes subject to any of the                                                                            disqualifications mentioned in section 9.

                                         (4)   Any vacancy occurring in the office of any member,                                                             on account of any reason whatsoever, shall be filled                                                             by fresh election or nomination, as the case may be,                                                     and the person so elected or nominated shall hold                                                          office, subject to the provisions of sub-section (1), for                                                             the remainder of the term for which the member was                                                           elected or nominated, as the case may be.

                                         (5)   If a vacancy occurs in the office of the President or                                                  any of the Vice Presidents, whether by reason of his                                                            death, resignation or otherwise, it shall be filled by                                                             fresh election by and form amongst the members of                                                        the Council.

                                         (6)   Members of the Council shall be eligible for re-                                                       election or-nomination but no member shall be                                                        eligible for re-election or re-nomination if he has                                                    been a member for ten years continuously.

                                         (7)   Where the said term of five years is about to expire                                                            in respect of any member, a successor may be elected                                                        or nominated at any time within three months before                                                   the said term expires but he shall not assume office                                                      until the said term has expired.

Disqualification           9.         No one shall be a member if -

           

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

                                         (b)   he is, or has been, convicted of any offence involving                                                          moral turpitude, which, in the opinion of the                                                                         Government renders him unfit to be a member of the                                              Council;

                                         (c)   he is, or at any time has been, adjudicated as                                                                        undercharged insolvent; or

                                        (d)    his name has been removed from the Register and                                                  has not been re-entered therein; or

                                         (e)   he is a whole-time officer or servant of the Council.

Physiotherapy cell      10.  (1) The Council shall have a Physiotherapy cell to be                                                    headed by the Vice-President (Physiotherapy)                                                          referred to in sub-section (2) of section 6 and shall                                                        include, -

                                                (a)        two physiotherapists from among the                                                                                    members referred to in clause (a) of section                                                                         3; and

                                                (b)        the members referred to in clauses (c), (e)                                                               and (g) of section 3.

                                          (2)  The Secretary shall assist the Cell in its activities to                                                           carry out its objectives.

                                          (3)  Subject to the superintendence, direction and control                                                          of the Council, the Physiotherapy cell shall be                                                          responsible and competent to deal with all matter                                                            related to physiotherapy and physiotherapists within                                                           the Competence of the Council.

Occupational               11.  (1) The Council shall have an Occupational Therapy Therapy Cell                               Cell to be headed by the Vice President (Occupation                                                           Therapy) referred to in sub- section (2) of section 3;                                                   and

                                                (a)        two occupational therapists from amongst                                                                 the members referred to in clause (b) of                                                                   section 3; and

                                                (b)        the member referred to in clauses (d), (e) and                                                                      (g) of section 3.

                                        (2)    The Secretary shall assist the cell in its activities to                                                            carry out its objectives.

                                        (3)    Subject to the superintendence, direction and control                                                          of the Council, the Occupational Therapy Cell shall                                                             be responsible for and competent to deal with all                                                          matters related to occupational therapy and                                                                    occupational therapists within the competence of the                                                      Council.

Meetings of the                      12. (1)  The Council shall meet atleast once a year at such Council                         time and place as may be appointed by the Council:

                                                Provided that the first meeting of the Council shall                                                  be held at such time and place as may be appointed                                                             by the President.

                                   

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

                                        (3)    At least fifteen clear days’ notice, in writing,                                                                        along with agenda proposed to be considered at a                                                    meeting of the Council, shall be given to the members                                      for holding an ordinary meeting.

                                        (4)    The agenda of the meeting shall be settled by the                                                    Secretary in consultation with the President.

                                        (5)    An extra-ordinary meeting of the Council shall be                                                    convened if a requisition in writing by not less than                                                             one-fifth of the total number of members of the                                                   Council is made to the Secretary:

                                                Provided that such a meeting shall be convened                                                      within seven clear days from the date the requisition                                                           is received by the Secretary.

                        Explanation -   The expression “clear days” in this section does not                                                           include the day of the issue and the day of the receipt                                              of the notice.

Proceedings of                        13.  (1) The proceedings of every meeting of the Council meetings                                    shall be treated as confidential and no person shall,                                                             without the previous resolution of the Council,                                                        disclose any portion thereof:

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

                                        (2)    A copy of the proceedings of every meeting of the                                                   Council shall, within fifteen days from the date of the                                               meeting, be forwarded to the Government or any                                                             other authority appointed by it on its behalf.

Vacancies, etc. not      14.       No act or proceeding of the Council shall be invalid invalideate proceedings            merely by reason of -

of the Council                   (a)  any vacancy in, or any defect in the constitution of                                                   the Council; or           

                                         (b)   any defect in the election or nomination of a person                                                             as a member of the Council; and

                                         (c)   any irregularity in the procedure of the Council no                                                   affecting the merits of the case.

                                       

Appointment of           15.  (1) The Council shall, with the previous sanction of the officers and                             Government, appointment a Registrar and or a employees of the               Deputy Registrar. He shall a qualified medical

Council                                    graduate as prescribed in schedules I, II, and III of                                                             the Indian Medical Council Act, 1956 (102 of 1956).

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

                                      

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

           

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

                                        (4)    The Council shall adopt the Central Civil Services                                                  Rules mutatis mutandis.

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

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

                                               

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

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

                                        (9)    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.

                                        (10)  The Registrar shall be deemed to be a public servant                                                          within the meaning of section 21 of the Indian Penal                                                            Code, 1860 (45 of 1860).

           

Executive Committee            16.   (1)            The Council shall, as soon as may be, constitute from and other                                     among its members an Executive Committee and Committees                               other Committees for such general or special                                                                      purposes and for such tenure as the Council                                                                considers necessary for carrying out its functions                                                          under this Act.

                                        (2)    The Executive Committee shall consist of the                                                                      following, namely :-

                                                (a)        The President of the Council;

                                                (b)        The two Vice-Presidents of the Council;

                                                (c)        Two members of the Council, one                                                                             representing Physiotherapists and another                                                               representing occupational Therapists,                                                                                  nominated by the President of the Council;

                                                (d)        The Director of Health Services of the                                                                                  Government or his nominee;

                                                (e)        one member of the Legislative Assembly of                                                                         Delhi, to be nominated by the Speaker;

                                                (f)         The member representing the Medical                                                                     Council of Delhi.

                                         (3)   The President and the Vice-Presidents of the Council                                                         shall be the Chairman and Vice-Chairmen                                                                respectively of the Executive Committee.

                                         (4)   A member of the Executive Committee shall hold                                                   office as such until the expiry of his term of office as                                                            a member of the Council but subject to his being a                                                        member of the Council, he shall be eligible for                                                  denomination.

                                        (5)    A member may resign his membership of the                                                                       Committee by writing under his hand addressed to                                                  the President of the Committee and action shall be                                                        taken to fill that seat in the same manner in which                                                      that seat was filled in.

                                         (6)   The Executive Committee shall exercise and                                                                       discharge such powers and duties as may be                                                                        prescribed.

Equivalence and         17.  (1) There shall be two committees separately for the Registration                               purpose of recommending the recognition of degrees Committees                         and diplomas granted by institutions imparting                                                       training in physiotherapy and occupation Therapy                                                           and to consider matters relating to registration of                                                    physiotherapists and occupational therapists                                                                        respectively. The recommendations of these                                                                        committees shall be subject to approval by the                                                     Executive Committee and the Council, unless                                                              otherwise provided in this Act.

                                        (2)    The Vice President concerned with the subject                                                        matter shall be the Chairman of each such                                                                Committee. There shall be five other members                                                   nominated by the President of the Council from                                                             among the members of the council, representing                                                     educationists and specialists in different branches of                                                           physiotherapy or occupational Therapy, as the Case                                                            may be.

CHAPTER  III

FUNCTIONS OF THE COUNCIL

Prior permission         18.  (1) Notwithstanding anything contained in this Act or for establishment of                   nay other law for the time being in force, with effect new institution, new               from the date as may be notified by the Government

course of study, etc.              

                                                (a)        no person shall establish an institution; or

                                                (b)        no institution shall -

                                                     (i)    open a new or higher course of study or                                                                    training (including a postgraduate course of                                                              study or training) which would enable a                                                                       student of such course or training toqualify                                                                      himself for the award of any recognised                                                                     physiotherapy or occupational therapy                                                                      qualifications; or

                                                     (ii)   increase its admission capacity in any course                                                                        of study or training (including a postgraduate                                                           course of study or training), except with the                                                                         us permission of the Government obtained in                                                               ance with the provisions of this section.

            Explanation   1.  -        For the purposes of this section “person” includes                                                  university or a Trust or a Society or an institution                                                    but to include the Central Government or the                                                    Government.

            Explanation  2. -          For the purposes of this section “admission capacity”                                                         in relation to any course of study or training                                                                         (including postgraduate course of study or training)                                                             in an institution means the maximum number of                                                    students that may be fixed by the Council from time                                                       to time for being admitted to such course or training.

                                        (2)    (a)        Every person or institution shall, for the                                                                   purpose of obtaining permission under sub-                                                             section (1), submit to the Government a                                                              scheme in accordance with the provisions of                                                               clause (b) and the Government shall refer the                                                                      scheme to the Council for its                                                                                                 recommendations.

                                                (b)        The Scheme referred to in clause (a) shall be                                                                       in such form and contain such particulars                                                                  and be preferred in such manner and be                                                              accompanied with such fee as may be                                                                                     prescribed.

                                        (3)    On receipt of a scheme by the Council under sub-                                                   section (2), the Council may obtain such other                                                         particulars as may be considered necessary by it                                                            from the person or the institution concerned, and                                                           thereafter, it may-

                                                (a)        if the scheme is defective and does not                                                                     contain any necessary particulars, give a                                                                   reasonable opportunity to the person or                                                              institution concerned for making a written                                                                         representation and it shall be open to such                                                               person or institution to rectify the defects, if                                                                        any, specified by the Council;

                                                (b)        consider the scheme, having regard to the                                                               factors referred to in sub-section (7) and                                                                  submit the scheme together with its                                                                                recommendations thereon to the                                                                                     Government.

                                         (4)   The Government may, after considering the scheme                                                           and the recommendations of the Council under sub-                                                            section (3) and after obtaining, where necessary, such                                             other particulars as may be considered necessary by                                                   it form the person or institution concerned, and                                                           having regard to the factors referred to in sub-                                                        section (7), either approve (with such conditions, if                                                  any, as it may consider necessary) the scheme in                                                     which case such approval shall be deemed to be a                                                       permission under sub-section (1) or reject the                                                                    scheme:

                                                Provided that no scheme shall be rejected by the                                                     Government except after giving the person or                                                         institution concerned a reasonable opportunity of                                                          being heard :

                                                Provided further that nothing in this sub-section                                                      shall prevent any person or institution whose scheme                                                         has been rejected by the Government to submit a                                                       fresh scheme and the provisions of this section shall                                                     apply to such scheme, as if such scheme has been                                                   submitted for the first time under sub-section (2).

                                        (5)    Where within a period of one year from the date of                                                  submission of the scheme to the Government under                                                            sub-section (2), no order has been communicated to                                                       the person or institution submitting the scheme, such                                                  scheme shall be deemed to have been approved by                                                        the Government in the form in which it had been                                                     submitted, and accordingly, the permission of the                                                    Government required under sub-section (1) shall                                                    also be deemed to have been granted.

                                        (6)    In computing the time limit specified in sub-section                                                             (5), the time taken by the person or institution                                                         concerned submitting the Scheme, in furnishing any                                                      particulars called for by the Council, or by the                                                       Government, shall be excluded.

                                        (7)    The Council, while making its recommendations                                                      under clause (b) of sub-section (3) and the                                                                Government while passing an order, either                                                                     approving or rejecting the scheme under sub-section                                                     (4), shall have due regard to the following factors,                                                    namely :-

                                           (a) whether the proposed institution or the existing                                                      institution seeking to open a new or higher course of                                                          study or training, would be in a position to offer the                                                   minimum standards of education as prescribed by                                                         the Council under section 26;

                                          (b)  whether the person seeking to establish an institution                                                        or the existing institution seeking to open a new or                                                             higher course of study or training or to increase its                                                             training or to increase its admission capacity has                                                           adequate financial resources;

                                         (c)   whether necessary facilities in respect of staff,                                                         equipment, accommodation, training and other                                                         facilities to ensure proper functioning of the                                                                    institution or conducting the new course of study or                                                       training or accommodating the increased admission                                                             capacity have been provided or would be provided                                                  within the time limit specified in the scheme;

                                         (d)   whether any arrangement has been made or                                                                         programme drawn to import training to students                                                      likely to attend such institution or course of study or                                                             training by persons having the recognised                                                                        physiotherapy or occupational therapy                                                                      qualifications, as the case may be;

                                         (e)   whether necessary arrangement has been made or                                                  programme drawn to meet the requirement of                                                          manpower in the field of practice of physiotherapy or                                       occupational therapy, as the case may be; and

                                         (f)    any other factors as may be prescribed.

                                         (g)   where the Government passes an order either                                                         approving or rejecting a scheme under this section, a                                                          copy of the order shall be communicated to the                                                   person or institution concerned.

Non-recognition of      19.  (1) Where any institution is established except with the qualifications in                      previous permission of the Government in       

certain cases                           accordance with the provisions of section 18, no                                                      physiotherapy qualification granted to any student of                                               such institution shall be a recognised qualification                                                     for the purposes of this Act.

                                         (2)   Where any institution opens a new or higher course                                                            of study or training (including a postgraduate course                                                           of study or training) except with the previous                                                               permission of the Government in accordance with                                                         the provisions of section 18, no qualification granted                                                   to any student of such study or training shall be a                                                     recognised qualification for the purposes of this Act.

                                        (3)    Where any institution increases its admission                                                                      capacity in any course of study or training except                                                     with the previous permission of the Government in                                                   accordance with the provisions of section 18, no                                                             physiotherapy or occupational therapy qualification                                                 granted  to any student of such institution on the                                                     basis of the increase in its admission capacity shall be                                             recognised physiotherapy or occupational therapy                                                          qualification for the purpose of this Act.

            Explanation -               For the purposes of this section, the criteria for                                                       identifying a student who has been granted a                                                                        physiotherapy or occupational therapy qualification                                                  on the basis of such increase in the admission                                                                      capacity shall be such as may be prescribed.

Time for seeking        20. (1)  If before the commencement of this Act, any person permission for                                   has established an institution or any institution has certain existing                        opened a new or higher course of study or training institution, etc.                            or increased its admission capacity, such person or                                                         institution, as the case may be shall seek, within a                                                          period of one year from the commencement of this                                                  Act, the permission of the Government in accordance                                             with the provisions of section 18.

                                        (2)    If any person or institution as the case may be, fails                                                             to seek the permission under sub-section (1) the                                                     provisions of section 18 shall apply, so far as may be,                                                    as if permission of the Government under section has                                              been refused.

Recognition of                        21.  (1) The qualifications granted by any university or other qualifications granted by       institution in the country which are included in the Universities, etc. in India        schedule shall be the recognised qualifications for

for  physiotherapy or              physiotherapy, occupational therapy professionals, Occupational Therapy              Physiotherapists and Occupational Therapists.

professionals

                                         (2)   Any university or other institution which grants                                                       qualification for the physiotherapy or occupational                                                   therapy professionals not included in the schedule                                                    may apply to the Government to have such                                                                    qualification recognised, and the Government may,                                                 after consulting the Council, by notification in the                                                    official Gazette, amend the schedule so as to include                                                           such qualification therein and any such notification                                                           may also direct that an entry shall be made in the                                                      last column of the schedule against such qualification                                                     only when granted after a specified date.

Effect of                       22.  (1) Notwithstanding anything contained in any other law recognition                            and subject to the other provisions contained in this                                                            Act, any physiotherapy or occupational therapy                                                          qualification included in the Schedule shall be                                                        sufficient qualification for enrolment on the Register                                                             of Physiotherapists or the Register of Occupational                                                             Therapists, as the case may be.

                                         (2)   No person shall, after the date of the commencement                                                          of this Act, be entitled to be enrolled in the Register                                                           as Physiotherapist or occupational Therapist unless                                                     he or she holds a recognised qualification:

                                                Provided that any person who was immediately                                                        before the said date entitled to be enrolled shall, on                                                            application made in this behalf, before the expiry of                                                        two years from the said date, be entitled to be                                                              enrolled:

                                                Provided further that where there is any dispute as                                                             to whether a person is so entitled to be enrolled, the                                                           matter shall be referred to the respective                                                                 Equivalence and Registration Committee which shall                                                  consider the reference and make recommendations                                                       to the Executive Committee whose decision shall be                                                             final.

                                   

                                        (3)    Notwithstanding anything contained in sub-

                                                section            (2) -

                       

                                         (a)   a Citizen of India holding a qualification which                                                          entitles him to be registered with any Council of                                                      Physiotherapy or Occupational Therapy in any                                                  foreign country, may, with the approval of the                                                             Council, be enrolled as a Physiotherapist or                                                                         occupational therapist, as the case may be.

                                        (b)    a person not being a citizen of India who is employed                                                          as a physiotherapist or occupational therapist                                                           teacher in any hospital or institution in any State or                                                       Union Territory for the purpose of teaching,                                                                 research or charitable work, may, with the approval                                                             of the President, be enrolled temporarily in the                                                        Register for such period as may be specified in this                                                             behalf in the order issued by the President:

                                                Provided that the practice by such person shall be                                                   limited to the hospital or institution to which he is                                                   attached:

                                                Provided further that no such enrolment under                                                        clause (a) or clause (b) shall be permitted unless the                                                           Council satisfies itself that such person possesses the                                                          requisite knowledge and skill to practice                                                                       physiotherapy or occupational therapy by                                                                  conducting a screening test or such other test or                                                     examination as may be prescribed.

Power to require         23.       Every authority or institution in Delhi which grants information as to                     any recognised qualification or a recognised higher courses of study and               qualification shall furnish such information as the training and examinations   Council may, from time to time, require as to the                                                       courses of study and training and examination to be                                                             undergone in order to obtain such qualification, as to                                                           the ages at which such courses of study and                                                                         examinations are required to be undergone and                                                       generally as to the requisites for obtaining such                                                  qualification.

Inspections                 24.  (1) The Executive Committee may, subject to                                                               regulations, if any, appoint such number of                                                               Inspectors as it deems necessary to inspect any                                                         institution where education or training                                                                         in physiotherapy or occupational therapy is given, or                                                           to attend any examination held for the purpose of                                                    granting any recognised qualification or recognised                                                             higher qualification.

                                        (2)    The Inspectors appointed under this section shall not                                                         interfere with the course of any examination but they                                              shall report to the Executive Committee on the                                                   sufficiency of every examination at which they attend                                          and of the courses of study and training at every                                                      institution which they inspect, and on any other                                                        matters with regard to which the Executive                                                               Committee may require them to report.

                                        (3)    The Executive Committee, after consulting the                                                       respective Equivalence and Registration Committee,                                                          shall forward a copy of such report to the authority                                                           or institution concerned and shall also forward such                                                     a copy with remarks, if any, of the authority or                                                             institution concerned thereon to the Government.

Withdrawal of              25.  (1) When upon report by the Executive Committee, it

recognition                              appears to the council -

                                         (a)   that the courses of study and examination to be                                                       undergone in or the proficiency required from                                                          candidates at any examination held by any authority                                                      or institution; or

                                         (b)   that the staff, equipment, accommodation, training                                                   and other facilities for instruction and training                                                          provided in such institution, do not conform to the                                                       standard prescribed by the Council, the Council shall                                       make a representation to that effect to the                                                               Government.

                                       (2)     After considering such representation, the                                                               Government shall forward it alongwith such remarks                                               as it may choose to make to the authority or                                                                     institution with an intimation of the period within                                                   which the authority or institution may submit its                                                       explanation to the Government.

                                        (3)    On the receipt of the explanation or where no                                                                      explanation is submitted within the period fixed,                                                      then on the expiry of that period, the Government                                                          may, after making such further inquiry, if any, as it                                                      thinks fit, by notification in the official Gazette,                                                         direct that an entry shall be made in the first or                                                        second schedule, as the case may be, against the said                                                         qualification declaring that it shall be a recognised                                                   qualification only when granted before a specified                                                        date or that the said qualification if granted before a                                                         specified date or granted to students of a specified                                                 institution shall be recognised physiotherapy or                                                       occupational therapy qualification only when                                                                         granted before a specified date or as the case may be,                                                          that the said qualification shall be recognised                                                                 qualification in relation to a specified institution                                                             affiliated to any authority only when granted after a                                                  specified date.

Prescription of                        26.  (1) The Council may prescribe the minimum standards standards of education                    of education in physiotherapy and occupational in Physiotherapy and                      therapy required for granting recognised Occupational Therapy                 qualifications in Delhi.

                                           (2) Copies of the draft regulations and of all subsequent                                                           draft amendments thereof shall be sent by the                                                          Council to the Government.

                                          (3)  In particular, and without prejudice to the generality                                               of the foregoing power, the regulations may                                                                         prescribe -

                                         (a)   the nature and period of study and of practical                                                          training to be undertaken before admission to an                                                     examination.

                                         (b)   the equipment and facilities to be provided for                                                         students undergoing approved courses of study;

                                         (c)   the subjects of examination and standards therein to                                                           be attained ;

                                          (d)  any other conditions  of admission to examination;

                                       (4)     The regulations shall be published in the Official                                                     Gazette and in such manner as the council may                                                        direct.

                                       (5)     The Executive Committee shall, from time to time,                                                             report to the Council on the efficacy of these                                                                        regulations and may recommend to the Council such                                                           amendments thereof as it may think fit.

Renewal of                  27.       Every enrolment of a person as a physiotherapist or registration                            occupational therapist made in the Register shall                                                     remain in force for a period of five years and may be                                                       renewed from time to time for a period of five years                                                        on an time for a period of five years on an                                                                 application being made by him in such application                                                    being made by him in such form, in such manner,                                                     within such period and on payment of such fees as                                                          may be prescribed.

Professional conduct  28.  (1) The Council may by regulations prescribe standards                                                           of professional conduct and etiquette and a code of                                                  ethics for physiotherapists and occupational                                                                 therapists.

                                          (2)  Regulations made under sub-section(1) may specify                                                            which violations thereof shall constitute professional                                                           misconduct and such provision shall have effect                                                       notwithstanding anything contained in any law for                                                       the time being in force.

                                         (3)   Whenever the Executive Committee after such                                                       enquiry as it thinks fit, recommends that the name of                                                          any person enrolled in the Register of                                                                             Physiotherapists or Register of occupational                                                                Therapists be removed there from, it shall report to                                                             the Council and the Council shall after such enquiry                                                            as it may deem fit, by order, direct the removal of the                                              name of such person from the said register either                                                    permanently or for such period as may be specified                                                         in the order.

                                        (4)    Any person aggrieved by an order of the Council                                                     may prefer an appeal against that order to the                                                          Government in such form and manner, within such                                                    time, on such conditions and on payment of such fees                                                     as may be prescribed.

                                        (5)    On receipt of such appeal, the Government may,                                                     after giving the person concerned an opportunity of                                                             being heard and after consulting the Council pass                                                  appropriate orders which shall be final and blinding.

Information to be        29.       The Council shall furnish such reports, copies of its furnished                                minutes, abstracts of its accounts, and other                                                                         information to the Government as may be                                                                        prescribed.

CHAPTER  IV

FINANCE, ACCOUNTS AND AUDIT

Payment to the            30.       The Government may, after due appropriation, Council                               made by the Legislative Assembly of Delhi, by law in                                                          this behalf, pay to the Council in each financial year                                                        such sums as it may consider necessary for the                                                        Council under this Act.

Funds of the Council  31.   (1)            The Council shall have its own Fund; all sums which                                                           may, from time to time, be paid to it by the                                                               Government and all the receipts of the Council                                                        (including registration fees for inspection of                                                                  institutions, and any sums received from any                                                                   authority or person) shall be credited to the Council                                                            shall be made there from.

                                          (2)  All moneys belonging to the Fund shall be deposited                                                           in such nationalised banks or invested in such                                                         manner as may be decided by the Council.

                                         (3)   The Council may spend such sums as it thinks fit for                                                           performing its functions under this Act, and such                                                     sums shall be treated as expenditure payable under                                                      this Act.

Budget                                    32.       The Council shall prepare, in such form and at such                                                             time each year as may be prescribed, a budget in                                                     respect of the financial year next ensuing showing the                                             estimated receipts and expenditure, and copies                                                  thereof shall be forwarded to the Government.

Annual Report                        33.       The Council shall prepare once every year, in such                                                             form and at such time as may be prescribed, an                                                        annual report giving a true and full account of its                                                      activities during the previous year, and copies                                                            thereof shall be forwarded to the Government.

Accounts and              34.  (1) The Council shall cause to be maintained such books audit                                     of account and other books in relation to its accounts                                                          in such form and in such manner as may, in                                                               consultation with the Comptroller and Auditor                                                     General of India, require to be prepared.

                                          (2)  The Council shall as soon as may be, after closing its                                                          annual accounts prepare a statement of accounts in                                                             such form, and forward the same to the Comptroller                                                            and Auditor General of India by such date, as the                                                           Central Government may, in consultation with the                                                          Comptroller and Auditor General, determine.

                                         (3)   The accounts of the Council as certified by the                                                         Comptroller and Auditor General of India or any                                                      other person appointed by him in this behalf together                                            with the audit report thereon shall be forwarded                                                        annually to the Government and the Government                                                    shall cause the same to be laid before the Legislative                                                          Assembly of Delhi.

CHAPTER  V

REGISTRATION

Persons entitled to     35.  (1) Every person possessing the qualifications as a registration                                   physiotherapist or occupational therapist or                                                                         occupational therapist mentioned in the Schedule,                                                   shall, subject to the provisions contained in this Act                                                  and payment of such fees as may be prescribed in                                                   this behalf, be entitled to have his name entered in                                                  the register, as the case may be, subject to such                                                      conditions as the Council may prescribe.

                                        (2)    Every person applying for registration as                                                                  physiotherapist or occupational therapist shall in his                                                            application make a declaration that he is in full time                                                       practice of physiotherapy or occupational therapy, as                                             the case may be, and not engaged in any other trade                                                             or business or profession. He shall further                                                               undertake that if, after registration he takes up or is                                                           engaged income other professional business, he                                                      shall forthwith inform the Council of such service or                                                            employment or engagement and shall cease to                                                  practise as physiotherapist or occupational therapist,                                                          as the case may be. His name shall be deleted from                                                             the Register.

                                         (3)   The application of registration shall be accompanied                                                            by all documents required to be produced as given in                                                          the prescribed form.

                                         (4)   The application for registration shall be submitted to                                                           the Secretary, who shall after scrutiny, place it                                                         before the concerned Cell in the next meeting for its                                                    recommendation and thereafter before the Council,                                                     with the recommendation of the Cell.

                                         (5)   The Council shall consider such injections as may be                                                          urged against the registration of any person as                                                         physiotherapist or occupational therapist or                                                                         occupational therapist and may if necessary call                                                       upon -

                                         (6)   The Council shall consider such objections as may be                                                         urged against the registration of any person as                                                         physiotherapist or occupational therapist and may if                                                             necessary call upon -

                                                (a)        any person objecting to the registration; or

                                                (b)        the applicant for registration.

                                          (7)  If after the scrutiny of the papers and consideration                                                             of objections, if any, to the registration, the Council                                                             is of the opinion that the person applying for                                                                    registration is a fit and proper person to be                                                                registered, it shall make an order accepting the                                                             application.

Withdrawal of              36.       Where a person who after submitting applications application                                 for registration applies for withdrawal or his                                                                         registration is refused, he shall be refunded the                                                   application fee after deducting one hundred rupees                                                          towards administrative expenses of the office.

Certificate of               37.       When the application for registration is accepted, a registration                             certificate of registration shall be made out in the                                                    prescribed form.

Renewal of                  38.       Any person desirous of getting renewal of his registration                          registration shall submit an application to the                                                           Council in the prescribed form along with the                                                          prescribed fee.

Removal of name        39.       The Council may order that the name of any

from the Register                   practitioner who has been convicted of a cognisable                                                            offence as defined by the Code of Criminal Procedure,                                            1973 (2 of 1974), or has been found guilty of                                                                  professional misconduct after due enquiry, be                                                      removed from the register.

Appeal against            40.  (1) Where the name of any person has been removed

order of removal                     from the Register on any ground other than that he from the Register                   is not possessed of the requisite physiotherapists and                                                         occupational therapist’s  qualifications, he may                                                         appeal, in the prescribed manner and subject to such                                                         conditions as to the payment of a fee, as may be                                                             prescribed to the Government whose decision                                                         thereon shall be final.

                                         (2)   No appeal under sub-section (1) shall be admitted if                                                            it is preferred after the expiry of a period of thirty                                                    days from the date of the order under section 39;

                                                Provided that an appeal may be admitted after the                                                   expiry of the said period of thirty days if the                                                                         appellant Satisfies the Government that he had                                                            sufficient cause for not preferring the appeal within                                                         the said period.

Rights and                   41.       No person other than the physiotherapist or the privileges of the               occupational therapist who possesses recognised registered members                  physiotherapy or occupational therapy qualification                                                      and is enrolled on the Register of physiothrapists or                                                       the Register of occupational Therapist, as the case                                                 may be, of the Council -

                                                (a)        shall hold office as physiotherapist or                                                                                    occupational therapist of any such office (by                                                              whatever designation called) in the                                                                           Government or in any institution maintained                                                                  by a local or other authority;

                                                (b)        shall practise physiotherapy or occupational                                                                         therapy, if he is a physiotherapist or                                                                          occupational therapist, as the case may be,                                                               anywhere in Delhi and recover in respect of                                                                   such practice any expenses or fees to which                                                               he may be entitled;

                                                (c)        shall be entitled to sign or authenticate any                                                              certificate required by any law to be signed                                                              or authenticated by a physiotherapist or an                                                                   occupational therapist, as the case may be;

                                                (d)        shall be entitled to give any evidence at any                                                                         inquest or in any Court as an expert under                                                               the Evidence Act, 1872 on any matter                                                                             relating to the physiotherapy or occupational                                                                        therapy, as the case may be.

CHAPTER  VI

OFFENCES AND PENALTY

Conferring, granting   42.       No person other than an institution recognised or issuing Post-graduate               authorised under thsi Act shall confer, grant or issue diploma licence, etc.,                       or hold itself out as entitled to confer, grant, or issue by unauthorised person        any degree, diploma, licence, certificate or other

or  institution                          document stating or implying that the holder,                                                           grantee or recipient is qualified to practise the                                                         physiotherapy or occupational therapy, as the case                                                       may be.

Penalty for falsely      43.       If any person whose name is not for the time claiming to be                                   being entered on the Register, falsely represents registered                                 that he is so 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 be punishable, on first conviction, with                                                       fine which may extend to five thousand rupees,                                                  and on any subsequent conviction with                                                                        imprisonment which may extend to six months                                                             or with fine which may extend to ten thousand                                                         rupees, or with both.

Misuse of title            44.       If any person -

                                                (a)        not being a person registered in a                                                                             Register of physiotherapists or Register of                                                             Occupational Therapists, takes or uses                                                                   the description of physiotherapy or                                                                    occupational therapist or consultant in                                                                     physiotherapy or occupational therapy,                                                                    or

                                                (b)        not possessing a recognised physiotherapy                                                             or occupational therapy qualification, uses                                                  a degree or a diploma or an abbreviation                                                                indicating or implying a physiotherapy or                                                             occupational therapy qualification, he                                                                      shall be punishable, on first conviction,                                                                    with fine which may extend to five                                                                               thousand rupees, and on any subsequent                                                                 conviction with imprisonment which may                                                                  extend to one year or with fine which may                                                   extend to ten thousand rupees, or with                                                                     both.

Failure to                    45.       If any person whose name has been removed surrender certificate                        from the Register fails without sufficient cause, of registration                                forthwith to surrender his certificate of                                                                 registration or certificate of renewal or both he                                                            shall on conviction be punishable with fine which                                                     may extend to five hundred rupees per month of                                                      such failure.

Cognisance of             46.       Notwithstanding anything contained in the Code offences                          of Criminal Procedure, 1973 (2 of 1974), no court                                            shall take Cognisance of an offence punishable                                                     under this Act except upon a complaint, in                                                   writing, made by a person authorised in this                                                            behalf by the Council.

CHAPTER  VII

MISCELLANEOUS

Directions by the        47.  (1) The Council shall carry out such directions as Government                                   may be issued from time to time by the                                                                    Government for the efficient administration of                                                           this Act.

                                         (2)   If in connection with the exercise of its authority                                                    and in the discharge of its functions by the                                                  Council under this Act, any dispute arises                                                      between the council and the Government, the                                                         decision of the Government on such dispute shall                                       be final.

Power to                      48.  (1) If the Government is of the opinion that the supersede the                                    Council is unable to perform, or has persistently Council                           made default in the performance of, the duty                                                       imposed on it by or under this Act, or has                                                                exceeded or abused its powers, or has wilfully or                                                    without sufficient cause failed to comply witty                                                         any direction issued by the Government under                                                   section 47, the Government may, by notification                                                             in the official Gazette, supersede the council for                                                     such period as may be specified in the                                                                     notification.

                                                Provided that before issuing a notification under                                                     this sub-section, the Government shall give a                                                          reasonable time to the Council to show cause                                                     why it should not be superseded and shall                                                    consider the explanation and objections, if any,                                                       of the Council.

                                         (2)   Upon the publication of a notification under sub-                                                     section (1) superseding the Council, -

                                         (a)   all the members of the Council shall,                                                                        notwithstanding that their term of office had not                                                     expired, as form the date of super session, vacate                                          heir offices as such members;

                                         (b)   all the powers and duties which may, by or                                                  under the provisions of this Act, be exercised or                                                     performed by or on behalf of the Council shall,                                                           during the period of super session, the exercised                                                        and performed by such person or persons as the                                                     Government may direct;

                                         (c)   all property vested in the Council shall, during                                                        the period of suppression, vest in the                                                                       Government;

                                          (3)  on the expiration of the period of suppression                                                         specified in the notification issued under sub-                                                          section (1), the Government may -

                                                (a)        extend the period of suppression for such                                                                further period as it may consider                                                                              necessary; or

                                                (b)        reconstitute the Council in the manner                                                                     provided.

                                               

Protection of action    49.       No suit, prosecution or other legal proceeding taken in good faith                        shall lie against the Government, Council,                                                   President, members, Secretary or any officer or                                                    other employee of the Council for anything                                                             which is done or intended to be done in good                                                           faith under this Act.

Power to make           50.  (1) The Government may, by notification in the rules                                       official Gazette, and subject to the condition of                                                       previous publication, make rules to carry out the                                           purposes of this Act.  Such rules may be made to                                                           provide for all or any matters expressly required                                        or allowed by this Act to be prescribed by rules.

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

                                                (a)        the management of the property of the                                                                    Council, and the maintenance and audit                                                                   of its account;

                                                (b)        the manner in which the president and                                                                     the two vice president of the Council and                                                                 elected members representing                                                                                   physiotherapists and occupational                                                                           therapists are to be elected.

                                                (c)        the summoning and holding of meetings                                                                   of the Council, the time and places at                                                                       which such meetings shall be held, the                                                                conduct of business thereat and the                                                             number of members necessary to form a                                                                 quorum;

                                                (d)        the powers and duties of the president                                                                     and vice presidents of the Council;

                                                (e)        procedure for appointment of Registrar,                                                                  Deputy Registrar and other staff of the                                                                   Council including the pay scales and                                                              other service conditions;

                                                (f)        the powers and duties of the Executive                                                                    Committee, the summoning and holding                                                                   of meetings thereof, the times and places                                                                    at which such meetings shall be held;

                                                (g)        the term of office and the powers and                                                                       duties of the Secretary and other officers                                                                and servants of the Council;

                                                (h)        the form and other particulars of the                                                                        scheme for establishing new instructions,                                                                new courses of study etc.

                                                (i)         procedure for determining the admission                                                                 capacity for courses of physiotherapy and                                                   occupational therapy;

                                                (j)         the system for conducting a screening test                                                  or any other test or examination;

                                                (k)       procedure for renewal of registration                                                                       under section 27;

                                                (l)         procedure for filing appeal to the                                                                              Government against any order of the                                                                       Council;

                                                (m)       the manner in which the council shall                                                                        furnish information to the Government,                                                                   the format of the annual report and the                                                              form in which the budget would be                                                                prepared;

                                                (n)        procedure for seeking registration                                                                           including the fee to be paid, format of the                                                                certificate of registration, manner in                                                                  which the name of a practitioner may be                                                                         removed from the Register, etc.;

                                                (o)        any other matter which is to be or may be                                                    prescribed under this Act;

                                         (3)   Every rule made by the Government under this                                                      section shall be laid as soon as may be after it is                                                    made, before the Legislative Assembly of Delhi.

Power to make           51.  (1) The  Council may, with the previous sanction of regulations                                  the Government, make, by notification in the                                                          official Gazette, regulations, not inconsistent                                                  with this Act and the rules made hereunder for                                                             enabling it to perform its functions under this                                                          Act and generally to carry out the purposes 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 management of the property of the Council;

                                          (b)  the maintenance and audit of the accounts of the                                                    Council;

                                          (c)  the resignation of members of the Council;

                                          (d)  the rules of procedure for the transaction of                                                            business of the Council and its committees;

                                          (e)  the procedure for appointing Committees, their                                                      functions and duties;

                                          (f)  the qualifications, procedure for appointment of                                                      Inspectors and Visitors, their powers and duties;

                                          (g)  the courses and period of study or of training, to                                                     be undertaken the subjects of examination and                                                       standards of proficiency therein to be obtained                                                     in any university or in any institution for grant                                                   of recognised physiotherapists or occupational                                                       therapists qualification;

                                         (h)   the standards of staff, equipment,                                                                             accommodation, training and other facilities for                                                      study or training of the physiotherapists or                                                      occupational therapists;

                                         (i)    the conduct of examinations, qualifications of                                                          examiners and the conditions of the admission to                                        such examinations;

                                         (j)    the standards of professional conduct and                                                   etiquette and code of ethics to be onserved by                                                        physiotherapists and occupational therapists                                                   professional under section 28;

                                          (k) the manner in which and the conditions subject                                                       to which an appeal may be preferred under                                                             section 40;

                                         (l)    the fees to be paid an applications and appeals                                                       under this Act;

                                         (m)  any other matter which is to be, or may be,                                                  prescribed.

                                      

                                         (3)   The Government may, by notification, rescind or                                        modify any regulation made under this section                                                        and thereupon, the regulation shall cease to have                                               effect or be modified accordingly.

Power to remove        52.  (1) If any difficulty arises in giving effect to the difficulties                              provisions of this Act, the Government, may, by                                                     order, published in the official Gazette, make                                                     such provisions not inconsistent with the                                                                  provisions of this Act as may appear to be                                                   necessary for removing the difficulty:

                                                provided that no order shall be made under this                                                      section after the expiry of two years from the                                                         commencement of this Act.

                                         (2)   Every order made under this section shall be                                                          laid, as soon as may be, after it is made, before                                                      the Legislative Assembly of Delhi.

Laying of Rules,         53.       Every rule made under section 50, every Regulations and             regulation made under section 51, and every Orders before the                      order made under section 52, of this Act, shall be Legislative Assembly               laid, as soon as may be after it is made before the                                      House of the Legislative Assembly of Delhi, while                                                 it is in session, for a total period of thirty days                                                       which may be comprised in one session or in two                                                         or more successive sessions, and if, before the                                                       expiry of the session, or the successions                                                                  aforesaid, the House agrees in making any                                                             modifications in 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 or regulation or order.

SCHEDULE

                                                (Please refer to Section 25)

Name of College/School                     Name of                       Degre/Diploma

                                                            University

_______________________________________________________________________

School of Physiotherapy        Bombay University                B.Sc. Hon  P.T.

KEM Hospital, Parel University                               B.Sc. Hon (O.T.)

Bombay     400012

School of Physiotherapy              -”-                                      B.Sc. Hon (P.T.)

B.Y.L. Nair Byculla,

Bombay

Physical Therapy Teaching        -”-                                       B.Sc. Hon (P.T.)

& Treatment Centre,

LTMM College & LTMG

Hospital, Sion,

Bombay-400022

Physiotherapy School            Nagpur                                    B.Ph.T

& Centre,                               University                               B.O.T.

Govt. Medical College,        

Nagpur   440003

School of Physiotherapy        M.S.                                        B. Physio

Govt. General Hospital         University                               proposal

Baroda  390002                                                                      for 4 yrs. +

                                                                                                6 months

School of Physiotherapy        M.G.R.                                   B.P.T.

Govt. General Hospital         University

T.N.

School of Physiotherapy          -”-                                          B.P.T.

Christian Medical College

& Hosp. IDA Scudder Road,

Vellore (T.A.)   632004

College of Physiotherapy         -”-                                         B.P.T.

Periya Mellagu Parai,

Tiruchirapalli, T.N.

Institute for Physically           Delhi                                       B.Sc. Hon. (P.T.)

Handicapped                          University      

4 Vishnu Digamber Marg,                                                     (Diploma till 1991) New Delhi - 110002

                                   

National Institute for              Calcutta                                   B.P.T./B.O.T.

Orthopaedicappy                    University

Handicapped Bon Hoogly Road

Calcutta  700090

National Institute of                UTKAL                                   B.P.T./B.O.T.

Training & Research              University

P.O. Olatpur, Cattack,

ORISSA    754010

College of Physiotherapy                                                       B.Ph.Th.

PGIMER,  CHANDIGARH

_____________________________________________________________________________________