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Report No. 51

9. Position under the English Bill of 1934.-

In England1 a Bill,2 which would have made motorists strictly liable to pedestrians, without proof of fault, was, in fact, given a third reading by the House of the Lords in 1934, though it was not proceeded with in the House of Commons.3

1. As to present position, see para. 22, supra.

2. Material as to the English Bill is taken from Douglas Paynes Compensating the Accident Victim, (1960) 13 Current Legal Problems 85, 93, 94.

3. The Road Traffic (Compensation for Accidents) Bill. Introduced by Lord Danesfort on three successive occasions, it was finally given a Third Reading on June 26, 1934; for the numerous debates on the Bill, see 84 H.L Deb. cols. 543-584; 86 H.L. Deb. cols. 1041-1076; 88 H.L. Deb. cols 1035-1079; 92 H.L. Deb. cols. 925-950; 93 H.L. Deb. cols. 144-165.



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