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Report No. 84

Chapter 4

Medical Examination of The Accused and The Victim

I. Importance of Medical Examination

4.1. Scope.-

We propose to deal in this Chapter with the medical examination (of the accused and the victim) in cases relating to rape. The medical report in such cases is a document of vital importance. The matter has both medical and legal aspects, deserving of attention.



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




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