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Report No. 177

4. Substitution of section 5.-

For section 54 of the principal Act, the following section shall be substituted, namely:-

"54. Examination of arrested person by medical practitione.- (1) When any person is arrested he shall be examined by a registered medical practioner soon after the arrest is made.

(2) The registered medical practioner so examining the arrested person shall prepare the record of such examination, mentioning therein any injuries or marks of violence upon the person of the person arrested, and the approximate time when such injuries or marks may have been inflicted.

(3) Such examination under sub-section (2) shall be repeated every fortyeight hours of his detention in police custody."



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