The Indian Medical Council (Amendment) Ordinance, 2019 [highlights]

The Indian Medical Council (Amendment) Ordinance, 2019 was passed by the President, on 12-01-2019, in exercise of the powers conferred by clause (1) of Article 123 of the Constitution, and it further repeals The Indian Medical Council (Amendment) Ordinance, 2018 which was promulgated on the 26-09-2018.

As per the amendment, the following changes are introduced in Section 3A of the Indian Medical Council Act, 1956 :

  • In sub-section (1) the word “Indian Medical Council (Amendment) Ordinance, 2019” is substituted in place of “Indian Medical Council (Amendment) Act, 2010”.
  • In sub-section (2) the word “three year” is substituted by the word “one year”. Through this substitution the council shall be reconstituted within the period of one year, from the date of supersession of the council.
  • In sub-section (4) the word “twelve persons” is substituted in place of “seven persons” and also the word “and medical education or proven administrative capacity and experience” is substituted in place of “and medical education”. Through this substitution the Central Government shall constitute the Board of Governor with twelve persons as its members. Such members to be of eminence and of unimpeachable integrity in the field of medicine and medical education or proven administrative capacity and experience.
  • The new subsection (7A) is introduced after subsection (7). As per such inserted subsection the Board of Governors shall be assisted by the Secretary General who shall be appointed by the Central Government on deputation or contract basis and he shall be the head of the secretariat in the council.

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