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Report No. 111

5.3. Illegitimate and adopted children-position in England.-

Illegitimate dependants and step-children of the several categories are also included in England. Adopted children are included in England by a general enactment. Briefly stated, the position under that enactment is that an adopted child shall be treated, in law as if he had been born as a child of the marriage.1

1. First Schedule, para. 3, Children Act, 1975 (C. 72) (English).



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