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[Section 92(Fourthly)] [Section 92] [Complete Act]
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Central Government Act
Section 92(Fourthly)(c) in The Indian Penal Code
(c) A, a surgeon, sees a child suffer an accident which is likely to prove fatal unless an operation be immediately performed. There is no time to apply to the child’s guardian. A performs the operation in spite of the entreaties of the child, intending, in good faith, the child’s benefit. A has committed no offence.