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Report No. 84

VI. Conditions in which Examination is Conducted

4.16. Conditions for physical examination.-

We have so far discussed the contents of medical reports. Certain matters concerning the conditions for physical examination are also of interest. Justice cannot be done to either parties (the prosecution or the defence) or to the doctor, if adequate conditions for examination of the victim are not available. It is, therefore, necessary that the equipment and environment of the examination should be adequate; in particular, the premises should be well-lit. In order to put the victim at ease, it would be desirable (unless the victim is an adult woman of mature years), to examine orally first the mother or other older relative by whom she is accompanied. The circumstances in which the offence is alleged to have been committed should be first ascertained from such relative.



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