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Report No. 84

V. Rapid Reference Sheets

4.15. Rapid reference sheets.-

The distinguished expert in legal medicine1 (to whose writing we have already referred) has prepared the following "rapid reference sheet" for the examination, of the person accused and the victim of rape:

Accused

(1) Consent to examination.2

(2) Detailed general history: past illness, surgery, accident, food, drink and drugs.

(3) Observe: manner, clothing.

(4) Examine all clothing: remove in presence of doctor; inspect each item separately; retain each item in a clean bag; ultra-violet light on trouser-shirt, vest, under pants.

(5) Full general clinical examination: examine the whole body; record all findings; record all injuries, old, new, location, size and description.

(6) Examine the affected portions: injury to various parts (details are given).

(7) Specimens of substances from the body: Blood; urine; saliva; avulsed hair; loose hairs, avulsed pubic hair; matted pubic hair; finger nail scrappings; clippings; areas of soiling; pubic hair combings; swabs from urethral orifice; prepuce etc.

(8) Equipment: sterile swabs; sellotape; glass slides; syringe; large bore needles, tape measures; clean paper bags; labels.

Victim

(1) Consent to examination.

(2) Detailed general history: past illness, accident, operation, food, drink and drugs.

(3) Detailed specific history: obstetric; menstrual etc.; past sexual experience; details of present incident.

(4) Observe: manner, dress; make-up.

(5) Examination of clothing: remove in presence of doctor; inspect each item separately; retain each item in a clean bag; damage, staining, soiling; ultra-violet light on pants, tights, pantragirdle.

(6) Full general clinical examination: examine the whole body; record all findings; record all injuries old, new, location, size, description.

(7) Examine the affected parts (details given).

(8) Specimens (details given).

(9) Equipment: sterile swabs; hypodermic syringe; needles, gloves, slides; labels, speculum; tape measure, cello tape; clean paper bags.

1. David M. Paul The Medical Examination in Sexual Offences (1975 July), Vol. 15, No. 3, Medicine Science and the Law, pp. 154, 158, 159.

2. In India, this is governed by a statutory provision in section 53, Code of Criminal Procedure, 1973.



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