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

Report No. 111

11.6. Comprehensive recommendation.-

We are, accordingly recommending an omnibus provision,1 requiring the court to disregard all benefits accruing on death, and also specifically providing that benefits specifically enumerated in the proposed provision shall not be taken into account in assessing damages payable under the Act.

1. See Appendix, clause 7.



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