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Report No. 84

4.2. Position of examining doctor.-

An eminent writer on legal medicine1 has observed that the situations in which the practising clinician may find himself involved in the examination of either the alleged victim or the alleged assailant in sexual offences are unique in regard to the degree of emotional tension that may be generated in all the persons involved in the situation. "Here, possibly more than in any other medico-legal situation, it behaves a clinician to remember the general principles of detail, suspicion, impartiality and observation". He has pointed out that many of the examinations required in such cases will take place late at night, or in the early hours of the morning when the doctor himself is likely to be tired, and the value and importance of a set routine becomes very important indeed.

1. David M. Paul, Department of Forensic Medicine, Guy's Hospital, London, The Medical Examination in Sexual Offences, (1978 July), Vol. 15, No. 3, Medicine, Science and the Law, pp. 154-162.



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