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Home / Human Rights News / US Court Awards $29 Million to Cancer victim who alleged J&J Talcum had harmful Asbestos

US Court Awards $29 Million to Cancer victim who alleged J&J Talcum had harmful Asbestos

March 14, 2019:

The verdict, in California Superior Court in Oakland, marks the latest defeat for the healthcare conglomerate facing more than 13,000 talc-related lawsuits nationwide.

Johnson & Johnson Powder
Johnson & Johnson Powder

A California jury on Wednesday awarded $29 million to a woman who said that asbestos in Johnson & Johnson’s talcum-powder-based products caused her cancer.

The verdict, in California Superior Court in Oakland, marks the latest defeat for the healthcare conglomerate facing more than 13,000 talc-related lawsuits nationwide.

J&J said it would appeal, citing “serious procedural & evidentiary errors” in the course of the trial, saying lawyers for the woman had fundamentally failed to show its baby powder contains asbestos. The company did not provide further details of the alleged errors during the trial.

“We respect the legal process & reiterate that jury verdicts are not medical, scientific or regulatory conclusions about a product,” J&J said in a statement on Wednesday.

The New Brunswick, New Jersey-based company denies that its talc causes cancer, saying numerous studies & tests by regulators worldwide have shown that its talc is safe & asbestos-free.

The lawsuit was brought by Terry Leavitt, who said she used Johnson’s Baby Powder & Shower to Shower – another powder containing talc sold by J&J in the past – in the 1960s & 1970s & was diagnosed with mesothelioma in 2017.

It was the first of more than a dozen J&J talc cases scheduled for trial in 2019. The nine-week trial began on Jan. 7 &  included testimony from nearly a dozen experts on both sides.

The jury deliberated for two days before delivering its verdict, which was broadcast online by Courtroom View Network.

Jurors found that J&J’s talc-based products used by Leavitt were defective & that the company had failed to warn consumers of the health risks, awarding $29.4 million in damages to Leavitt & her husband. The jury declined to award punitive damages.

“Yet another jury has rejected J&J’s misleading claims that its talc was free of asbestos,” said Moshe Maimon, a lawyer for Leavitt, in a statement on Wednesday. “The internal J&J documents that the jury saw, once more laid bare the shocking truth of decades of cover- up, deception & concealment by J&J.”

Leavitt’s was the first talc case to go to trial since Reuters on Dec. 14 published a report detailing that J&J knew that the talc in its raw & finished powders sometimes tested positive for small amounts of asbestos from the 1970s into the early 2000s – test results it did not disclose to regulators or consumers.

Leavitt’s trial originally included J&J’s talc supplier, Imerys Talc America, a unit of Imerys SE, as a co-defendant. California Superior Court Judge Brad Seligman, who oversaw the trial, told jurors in February that the company was no longer part of the case after it filed for Chapter 11 bankruptcy protection under the weight of the talc litigation, which stayed lawsuits against it.

While earlier talc lawsuits alleged talc itself causes ovarian cancer, plaintiffs’ lawyers have more recently focused on arguing asbestos contamination in talc caused ovarian cancer & mesothelioma, a form of cancer linked to asbestos exposure.

In 11 cases so far alleging asbestos contamination in talc, three have resulted in wins for plaintiffs, awarding damages as high as $4.69 billion in a July 2018 multi-plaintiff ovarian cancer verdict. J&J won three other cases & another five ended in hung juries.

J&J has appealed all of the plaintiff verdicts, & the company said it is confident the verdicts would be overturned on appeal.
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