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Report No. 111

7.6. Reform in England.-

The problem was solved in England by intervention of the Legislature, which enacted the Law Reform (Miscellaneous Provisions) Act, 1971. Section 4(1) of the Act1 provided that "in assessing damages payable to a widow.... there shall not be taken into account re-marriage of the widow or prospects of her re-marriage".

1. Section 4(1), Law Reform (Miscellaneous Provisions) Act, 1971 (Eng.). See now section 3(3), Fatal Accidents Act, 1976, as amended in 1982.



The Fatal Accidents Act, 1855 Back




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