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Appearance : vs Unknown on 17 November, 2008
Ganesh Chandra Saha vs Jiw Raj Somani on 10 April, 1964
196Th Report Omedical Treatment To Terminally Ill Patients ...
Rishi Kesh Singh And Ors. vs The State on 18 October, 1968
Deepa And Ors. vs S.I. Of Police, And Anr. on 27 November, 1985

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Central Government Act
Section 88 in The Indian Penal Code
88. Act not intended to cause death, done by consent in good faith for person’s benefit.—Nothing which is not intended to cause death, is an offence by reason of any harm which it may cause, or be intended by the doer to cause, or be known by the doer to be likely to cause, to any person for whose benefit it is done in good faith, and who has given a consent, whether express or implied, to suffer that harm, or to take the risk of that harm. Illustration A, a surgeon, knowing that a particular operation is likely to cause the death of Z, who suffers under a painful complaint, but not intending to cause Z’s death and intending in good faith, Z’s benefit performs that operation on Z, with Z’s consent. A has committed no offence.