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Report No. 65

7.3. Lolley's case and subsequent decisions upto Shaw v. Gould.-

This position, however, did not come to be established without considerable fluctuation in opinion. In R. v. Lolley, 1812 Russ & Ry 237 the opinion had been expressed that as to the dissolubility of marriage, regard was to be had to the lex loci contractus, and the "English marriage" could be dissolved only in England. This approach was, however, refuted by Lord Westbury in Shaw v. Gould, (1868) Law Reports 3 House of Lords 55.



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