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Report No. 111

9.6. Determination of questions of liability and claim.-

It may also be useful to have a provision setting out the procedure for determining questions of liability and questions of claim The forme.- i.e. questions of liabilit.- should preferably be determined first. A suitable provision on the subject is recommended.1

1. Appendix 1, clause 13.



The Fatal Accidents Act, 1855 Back




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