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This State has allowed the Prisoners to Donate Organs

January 12,2018:

But the Prisoner needs to meet certain conditions for process to take place. Like, organ donation can be made by prisoners to their close relatives only.

Under Trial Prisoners
Under Trial Prisoners

Kerala Government has decided to permit prisoners in State Jails to donate their organs to close relatives, but with certain conditions.

Decision was taken at Cabinet meeting chaired by CM Pinarayi Vijayan.

Govt. in it Press Release stated that,”Prisoners can henceforth donate their organs to close relatives and Government has decided to make necessary amendments in Kerala Prisons and Correctional Services (Management) Act 2014″.

Also, they have to take sanction from concerned Court, the same which convicted them, besides permission Medical Board for any such organ donation.

Government further added that,”It was also resolved that period the Prisoner is hospitalised post donation, will be considered as parole and hospital expenses will be met by Jail Department”.

Government took the decision on hearing about experience of P Sukumaran, a convict serving life sentence in Kannur Central Jail, who had sought permission to donate one of his kidneys. However, before a decision could have been taken, patient in question had passed away.

Government has made it clear that there will be ‘no relaxation in prison term’ for the prisoner following the organ donation.

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