AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 01

B. Liability of an employer for torts committed by an independent contractor, his servants or agents:

Except in the cases mentioned below the employer of an independent contractor is not liable for torts committed by the contractor or his servants or agents.

The employer of an independent contractor shall be liable for torts committed by the contractor or his servants or agents in doing the act contracted for, as if they were committed by the employer himself or by his own servant or agent, in any of the following cases:

(a) where the employer assumes control as to the manner of performance of the work;

(b) where the wrongful act is specifically authorised or ratified by the employer;

(c) where the work contracted with the independent contractor is itself unlawful;

(d) where the work contracted to be done, though lawful in itself, is of such a nature that it is likely, in the ordinary course of events, to cause injury to another, unless care is taken or that the law imposes upon the employer an absolute duty to ensure the safety of others in the doing of the work;

(e) where the employer is under a legal obligation to do the work himself.



Liability of the State in Tort Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys