Indian Medical Council (Amendment) Ordinance, 2018 [highlights]

The Indian Medical Council (Amendment) Ordinance, 2018 was promulgated by President on 26-09-2018. The objective with which this ordinance came into being was to amend the Indian Medical Council Act, 1956.

 

Highlights of the ordinance:

  • The ordinance seeks to amend only Section 3A of the Indian Medical Council Act, 1956 which talks about the Power of Central Government to supersede the Council and to constitute a Board of Governors
  • In sub-section 1 the words “Indian Medical Council (Amendment) Act, 2010” was substituted by “Indian Medical Council (Amendment) Ordinance, 2018”. By virtue of this substitution the President, Vice-President and other members of the Council ought to vacate their respective office i.e., existing council to be superseded by Board of Governors.
  • In sub-section 2 the words “three years” were substituted by the words “one year”. It means that council which was reconstituted according to Section 3 of the Act within three years would be reconstituted within one year from the date of supersession of the Council under sub-section (1).
  • In sub-section 4 the words “and medical education” were substituted by the words “and medical education or proven administrative capacity and experience”. Thus resulting into widening the scope for persons who could become members of Board of Governors.
  • In sub-section 7, sub-section 7A was inserted which mentioned that a Secretary General who would be the head of the secretariat in the council will assist the Board of Governors and his appointment would be done by the Central Government on the basis of deputation or contract.

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