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Report No. 196

9. Palliative care for competent and incompetent patients:-

Even though medical treatment has been withheld or withdrawn by the medical practitioner in the case of competent patients and incompetent patients in accordance with the provisions of sections 3, 5 and 6, such medical practitioner is not debarred from administering palliative care.



Medical Treatment to Terminally Ill Patients (Protection of Patients and Medical Practitioners) Back




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