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Report No. 111

Chapter V

Relatives Entitled to Compensation: Section 1A, Second Paragraph

5.1. Section 1A, second paragraph-relatives entitled to compensation.-

The second paragraph of section 1A of the Act of 1855 is as follows:

"Every such action or a suit shall be for the benefit of the wife, husband, parent and child, if any, of the person whose death shall have been so caused, and shall be brought by and in the name of the executor, administrator or representative of the person deceased."

This paragraph, thus, deals with two matters

(i) the relatives entitled to compensation-which in a substantive matter; and

(ii) the form of the action, which is a procedural one.



The Fatal Accidents Act, 1855 Back




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