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Report No. 42

90. Insertion of new sections 198A and 198B.-

After section 198 of the Code, the following sections shall be inserted, namely.-

"198A. Issuing or signing false medical certificate.-Whoever, being a medical practitioner, issues or signs any medical certificate or certificate of fitness, knowing that such certificate is false in any material particular, shall be punishable with imprisonment of either description for a term which may extend to one year, or with fine, or with both; and, if he knows that the certificate is intended to be used in any stage of judicial proceeding, he shall be punishable with imprisonment of either description for a term which may extend to three years, or with fine, or with both.

198B. Using as true a medical certificate known to be false.-Whoever corruptly uses or attempts to use any such certificate as a true certificate, knowing the same to be false in any material point, shall be punishable with imprisonment of either description for a term which may extend to one year, or with fine, or with both; and, if he so uses or attempts to use it in any stage of a judicial proceeding, he shall be punishable with imprisonment of either description for a term which may extend to three years, or with fine, or with both."



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