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Citedby 2 docs
Crl.A.No. 522 Of 2011() vs K.A.Mujeeb Rehman
Rape And Allied Offences Some Questions Of Substantive Law, ...

[Section 53] [Complete Act]
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Central Government Act
Section 53(2) in The Code Of Criminal Procedure, 1973
(2) Whenever the person of a female is to be examined under this section, the examination shall be made only by, or under the supervision of, a female registered medical practitioner. Explanation.- In this section and in section 54," registered medical practitioner" means a medical practitioner who possesses any recognized medical qualification as defined in clause (h) of section 2 of the Indian Medical Council Act, 1956 (102 of 1956 ) and whose name has been entered in a State Medical Register.