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Report No. 111

13. Determination of question of liability before claim.-

In every suit under this Act-

(a) the question or liability shall be determined before the question of interest of the particular claimant is decided;

(b) the court shall then entertain the claims and assess the amount of each;

(c) the court shall give an opportunity for further claims;

(d) the court shall then pronounce judgment;

(e) after the judgment is pronounced, the defendants shall not be liable to any other person claiming to be interested in the continuance of the life of the person so dying.1

(New)

1. See para. 9.6.



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