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12. Explaining effects, etc., to donor and recipient.

No registered medical practitioner shall undertake the removal or transplantation of any 1[human organ or tissue or both] unless he has explained, in such manner as may be prescribed, all possible effects, complications and hazards connected with the removal and transplantation to the donor and the recipient respectively.



Transplantation of Human Organs and Tissues Act, 1994 Back




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