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Report No. 201

(i) Whistle Blower Protections -

A participating hospital may not penalize or take adverse action against a qualified medical person described in subsection (c)(1)(A)(iii) or a physician because the person or physician refuses to authorize the transfer of an individual with an emergency medical condition that has not been stabilized or against any hospital employee because the employee reports a violation of a requirement of this section."



Emergency Medical Care to Victims of Accidents and during Emergency Medical Condition and Women under Labour Back




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