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Report No. 196

Brooke and Walker LJJ:

Brooke LJ wrote (pp 47 to 74) a very elaborate judgment on the doctrine of necessity in criminal law and concluded that the interests of Judic required the surgery even if M may die as a result. Robert Walker concurred (pp 74 to 88).



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




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