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Report No. 111

1.7. English Act of 1845.-

The intolerability of this position led, in England, to the passing of the Fatal Accidents Act, 1845, known also as Lord Campbell's Act.1 The Act created a new cause of action for the death in favour of the personal representatives of the deceased, for the benefit of certain designated relatives.2 If this abolished the rule in Baker v. Bolton, Para. 1.3, supra. Successive amendments and re-enactment of the Act in England spell out various details, but preserve the principle of the Act of 1846.

1. Fatal Accidents Act, 1846.

2. See now the Fatal Accidents Act, 1975, extensively amended in 1982.



The Fatal Accidents Act, 1855 Back




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