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Report No. 201

Draft Model Law

Annexure

Model Law on Medical Treatment after Accidents and During Emergency Medical Condition and Women in Labour, Bill

A Bill to mandate emergency medical treatment by hospitals and medical practitioners to victims of accidents and those in other emergency medical condition including women in labour without raising any objection or objections that the cases are medico-legal cases or any other objection and without demanding any payment as a condition precedent for such treatment and to provide for scheme for reimbursement of emergency medical treatment and for other matters incidental thereto:

Chapter I

Preliminary

1. Short title and commencement.-

(1) This Act may be called the Medical Treatment After Accidents and During Emergency Medical Condition Act, 2006.

(2) It shall extend to the territories of the State of .....

(3) It shall come into force on such date as the State Government may, by notification in the Official Gazette appoint.



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




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