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Report No. 84

4.3. Importance from the legal point of view.-

From the legal point of view also, it is well recognised that the medical examination report of the accused in a case of rape or attempt to commit rape is a very important document. Of that part of the actus reus of the offence which consists of sexual intercourse by the accused, there cannot ordinarily be a better evidence than the medical report, so far as the male party is concerned.



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




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