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Report No. 201

6. Refusal by the person to consent for treatment or transfer.-

Where in respect of a person referred to in section 3, it has been determined that he requires emergency medical treatment or has to be transferred as stated in section 5, and where such person is mentally or physically in a position to refuse in writing,

(i) refuses to consent to emergency medical treatment after the hospital or the medical practitioner, as the case may be, has offered to provide further emergency medical treatment, and after being informed of the risks and benefits of such emergency medical treatment, the duty doctor in the hospital or the medical practitioner shall take all reasonable steps to obtain the person's written informed consent in respect of his refusal to consent for emergency medical treatment; or

(ii) refuses to consent for transfer to another medical facility after the hospital or the medical practitioner, as the case may be, has offered to transfer him to another medical facility in accordance with section 8, and after being informed of the risks and benefits to such person of such transfer, the duty doctor in hospital or the medical practitioner, shall take all reasonable steps to obtain the person's written informed consent in respect of his refusal to consent to such transfer.



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




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