AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 111

7.12. Recommendation regarding re-marriage of widow.-

In the light of the above discussion, our recommendation is that the court need not assess the prospects of re-marriage of the widow, but, at the same time, the court must take into account the actual re-marriage of the widow.1

1. See Appendix 1, clause 6(2).



The Fatal Accidents Act, 1855 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys