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Report No. 196

The learned Judge stated:

"There is no question, then, that personal autonomy, at least with respect to the right to make choices concerning one's body, control over one's physical and psychological integrity, and basic human dignity are encompassed within security of the person, at least to the extent of freedom from criminal prohibitions which interfere with these."



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




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