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Report No. 196

The Practice Directive in 1994 (2) All ER 413: of the official Solicitor spells out the form of declaration:

"The need for the prior sanction of a High Court Judge:

1. The termination of artificial feeding and hydration for patients in a persistent vegetative state (PVS) will in virtually all cases require the prior sanction of a High Court Judge: Airedale NHS Trust v. Bland (1993) 1 All ER 821 at 833, (1993) AC 789 at 805 per Sir Stephen Brown P and Frenchay Healthcare NHS Trust v. S (1994) 2 All ER 403.



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




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