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Report No. 156

7. Issuing or signing false medical certificate.-

In order to check the growing malpractice of issuing and using false medical certificate, (e.g. Doctors seen outside M.V. authorises to give certificates to new applicant). It is to be considered whether it should be provided in the Indian Penal Code that any medical practitioner who knowingly issues any false medical certificate or certificate or fitness and any person who corruptly uses it as a true certificate should be punishable. If so, whether there should be different punishments for a certificate used in judicial proceedings and for other purposes?



The Indian Penal Code Back




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