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Carriage of Goods


Rights

The common carrier has the right to refuse carriage of goods in the following circumstances:

  • If he has insufficient or no room in his carrier
  • If the goods are of a type other than what he professes to carry
  • If the goods are not required to be carried by his customary route or to his usual destination.
  • If the goods are dangerous to carry or expose him to risk.
  • If the goods to be carried are not offered at a reasonable time and in reasonable manner.
  • If the consignor is not prepared to pay reasonable amount in advance.


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