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Report No. 196

(ii) Competent patient: No informed decision:

When a patient is competent but the decision is not an informed one, the doctor has to take a decision in the best interests of the patient.

Here too, he may not have the intention referred to in the first and second parts of section 299 but he has the 'knowledge' referred to the third part of section 299. Therefore, he may be guilty of an offence under section 299 (As to exceptions, we shall refer to it lower down).



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