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Report No. 201

(D) After stabilization, transfer, where necessary

But, where the necessary facilities for stabilization are not available with a hospital or medical practitioner, it is necessary to arrange for transfer to another hospital or medical practitioner, who or which, in the opinion of the transferring hospital or medical practitioner, can stabilize the person and provide further medical treatment.

This is provided in section 5(ii) of the Bill as follows:

"5. Stabilizing the person and transfer- Wherever in respect of a person referred to in section 3, screening, as stated in section (4) has been done and it has been determined that an emergency medical condition exists which requires to be urgently treated, it shall be the duty of the hospital or medical practitioner, as the case may be, subject to the provisions of section 6, either -

(i) .. .. .. .. .. ..

(ii)where such facilities are not available with the hospital or the medical practitioner, or the person request for a transfer arrange for the transfer of the person to a hospital or to another medical practitioner which or who in their opinion has the necessary facilities for such further medical examination, stabilization and further medical treatment and then the provisions of section 8 shall apply."



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




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