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Report No. 84

3.27. Section 173(5), Cr. P.C.-

AmendMent recommended as to medical reports.-Our recommendations relating to medical reports to be made in a later Chapter1 contemplate the forwarding of the medical reports to the police officer investigating the offence. As a consequence of those amendments, it is necessary to amplify sub-section (5) of section 173. Accordingly, we recommend that in section 173(5) of the Code of Criminal Procedure, 1973, after the words "on which the prosecution proposes to rely", the following words, figures and marks should be inserted:-

"including the report of medical examination of the arrested person accused of rape or attempt to commit rape forwarded to the police officer under section 53, and the report of medical examination of the victim of such an offence forwarded to the police officer under section 164A."

1. Chapter 4, infra, paras. 4.7 and 4.10.



Rape and Allied Offences - Some Questions of Substantive Law, Procedire and Evidence Back




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