AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 84

3.35. Questions relating to medical examination.-

An important part of investigation into cases of rape is in the shape of physical examination of the accused and the victim by medical experts. This topic deserves separate treatment, and will accordingly be discussed later.1 We may, however, mention that one of the amendments that we have recommended in the present Chapter (documents to be forwarded with a police report) is concerned with medical reports.2

1. See Chapter 4, infra.

2. Para. 3.26, supra.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys