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High Court On Its Own Motion vs The State Of Maharashtra on 19 September, 2016

[Section 3(2)(b)] [Section 3(2)] [Section 3] [Complete Act]
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Central Government Act
Section 3(2)(b)(i) in The Medical Termination of Pregnancy Act, 1971
(i) the continuance of the pregnancy would involve a risk to the life of the pregnant woman or of grave injury to her physical or mental health; or