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Report No. 196

Consultation:

10. Members of the Official Solicitor's legal staff are prepared to discuss PVS cases before proceedings have been issued. Contact with the Official Solicitor may be made by telephoning 071-911-7127 during office hours."

(b) Practice Note: 1996(4) All ER 766:

A further Practice Note was issued by the official Solicitor on withdrawal of treatment in cases of insensate patients and patients in persistent vegetative stat.- Sanction of High Court required before treatment is terminate.- confirmation of diagnosi.- Form of Applicatio.- Parties to applicatio.- Evidenc.- Views of patients consultation with official Recorder.

We may, however, point out hat in Burke (2005), the Court of Appeal clarified that is not mandatory in every case to obtain Court sanction for withholding or withdrawing treatment. We have already referred to this case.



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




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