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Medical Termination of Pregnancy Act, 1971


(Act No. 34 of 1971)

Contents

Sections

Particulars
1

Short title. extent and commencement

2

Definitions

3

When pregnancies may be terminated by registered medical practitioners

4

Place where pregnancy may be terminated

5

Sections 3 and 4 when not to apply

6

Power to make rules

7

Power to make regulations

8

Protection of action taken in good faith

[1Oth August, 1971]

An Act to provide for the termination of certain pregnancies by registered medical practitioners and for matters connected therewith or incidental thereto

Be it enacted by Parliament in the Twenty-second Year of the Republic of India as follows:



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