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Protection of Children from Sexual Offences Act, 2012


41. Provisions of sections 3 to 13 not to apply in certain cases.-

The provisions of sections 3 to 13 (both inclusive) shall not apply in case of medical examination or medical treatment of a child when such medical examination or medical treatment is undertaken with the consent of his parents or guardian.



Protection of Children from Sexual Offences Act, 2012 Back




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