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Carriage of Goods


Liabilities

A common carrier is an insurer of goods, but there are certain exceptions to this rule.

  • He is not liable for any loss or damage to goods caused by an act of God or natural calamity, like the vehicle being struck by lightening.

  • He has no liability in case of injury caused by "enemies of the state.

  • E.g. foreign with whom the country may be at war.

  • He cannot be held responsible for loss due to any inherent vice or natural deterioration of goods in transit. For e.g. evaporation of liquids, deterioration of fruit etc.

  • He is not liable for any loss due to neglect on the part of consignee. Such as defective packing of goods.



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