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Report No. 196

Subsequent events after Rodriguez

After Rodriguez, prescription guidelines were amended in British Columbia in November 1993, in regard to doctors who complied with a patient's request to hasten death. Public interest guidelines were included.

A Special Committee of the Senate set up in the Feb 1994 examined the legal, social and ethical issues relating to euthanasia and suicide. The Report called 'Life and Death' was tabled on 6 June 1995. It contains recommendations relating to palliative care, pain control and reduction practices, withholding and withdrawal of life sustaining treatment, advance directives, assisted suicide and euthanasi.- non voluntary, voluntary and involuntary.

'Active euthanasia' means a deliberate act to end the life of a terminal or incurable patient, which in fact results in the patient's death. 'Active Voluntary Euthanasia' means, it is performed at the request of the patient. 'Active involuntary euthanasia' is one where euthanasia is performed without the consent or against the will of a competent patient. 'Active non-voluntary euthanasia' means euthanasia performed on persons who are incompetent and therefore not capable of giving consent. 'Passive euthanasia' is the deliberate withholding or withdrawing life-prolonging medical treatment for terminal or incurable patient. This too can be voluntary, involuntary or non-voluntary.

For recommendations of the Canadian Senate Committee on assisted suicide and euthanasia see
(http://www.aph.gov.au./library/pubs/rp/1996- 97/97rp4.htm)
(which deals with the development of law in several countries, including Canada).



Medical Treatment to Terminally Ill Patients (Protection of Patients and Medical Practitioners) Back




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