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Report No. 111

14. Repeal.-

(1) The Fatal Accidents Act, 1855 is hereby repealed.

(2) Without prejudice to the generality of the provisions of section 6 of the General Clauses Act, 1897, nothing in this section shall effect the applicability of the Fatal Accidents Act, 1855 to a cause of action arising on a death which occurred before the commencement of this Act.1

1. See para. 3.2.



The Fatal Accidents Act, 1855 Back




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