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

Report No. 66

Appendix 6

Law Reform (Husband and Wife) Act, 1962 (English)

(10 & 11 ELIZ. 2, C. 48)

An Act to amend the law with respect to civil proceedings between husband and wife.

(1st August, 1962)

Actions in tort between husband and wife

(1) Subject to the provisions of this section, each of the parties to a marriage shall have the like right of action in tort against the other as if they were not married.

(2) Where an action in tort is brought by one of the parties to a marriage against the other during the subsistence of the marriage, the court may stay the action if it appears-

(a) that no substantial benefit would accrue to either party from the continuation of the proceedings; or

(b) that the question or questions in issue could more conveniently be disposed of on an application made under section seventeen of the Married Women's Property Act, 1882 (determination of questions between husband and wife as to the title to or possession of property); and without prejudice to paragraph (b) of this sub-section the court may, in such an action, either exercise any power which could be exercised on an application under the said section seventeen, or give such directions as it thinks fit for the disposal under that section of any question arising in the proceedings.

(3) Provision shall be made by rules of court for requiring the court to consider at an early stage of the proceedings whether the power to stay an action under sub-section (2) of this section should or should not be exercised; and rules under the County Courts Act, 1959 may confer on the registrar any jurisdiction of the court under that sub-section.

(4) This section does not extend to Scotland.



Married Womens Property Act, 1874 Back




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