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Report No. 77

Q. 59 Medical experts.-

There is a suggestion that in trials other than those for murder, the report of an official medical expert as to the medical examination of any person or the post-mortem examination of any dead body should be permitted to be given in evidence, by making a suitable addition to the present section1 relating to depositions of such experts, subject to the right of the prosecution or the defence to call the expert evidence.

Do you agree with the suggestion?

1. Section 291, Code of Criminal Procedure, 1973.



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