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J&K&L HC: Medical Negligence Can Only be Gauged by Experts - (28 Dec 2022)

CRIMINAL

Jammu & Kashmir & Ladakh High Court has observed that it is a settled legal position that only field experts can certify whether there was any negligence on part of the doctor or not.

Tags : JAMMU & KASHMIR & LADAKH HIGH COURT   MEDICAL NEGLIGENCE   FIELD EXPERT   DOCTOR  

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