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Report No. 152

Chapter 4

International Covenants

4.1. Right to life.-

The right to life is safeguarded by most of the international instruments relating to human rights. The general clause for the protection of the right to life in these instruments declares every human being's inherent entitlement to life, which right Governments undertake to protect by law.1-4

1. Article 6 of International Convenant on Civil and Political Rights (United Nations, 1966), Text in Ian Brownlie (Ed.) Basic Documents on Human Rights (OUP, 1985), p. 128.

2. Article 2(1) of the European Convention on Human Rights and Fundamental Freedom (Council of Europe, 1950), Text in Ian Brownlie (Ed.) Basic Documents on Human Rights (OUP, 1985), p. 242.

3. Article 4(1) of the American Convention on Human Rights (Organisation of American States 1969), Text in Ian Brownlie (Ed.) Basic Documents on Human Rights (OUP, 1985), p. 391.

4. Article 4 of the African Charter on Human and People's Rights (Organisation of African Unity, 1981), Text in K. Ginther and W. Benedek (Eds.) New Perspectives and Conceptions of International Law: An Afro-European Dialogue (Springer-Ver-Iag, Vienna), p. 247.



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