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Report No. 01

C. Liability of principal for torts of his agents:

A principal is liable for-

(a) torts committed by his agent in executing the specific orders of the principal or resulting in such necessary or natural consequences of the acts done in execution of such specific orders;

(b) torts committed by the agent within the scope of his authority including fraud;

(c) torts arising froth acts which are ratified by the principal after they are done, with full knowledge of all the facts or assuming, without enquiry, to take the risk of whatever has been done by the agent, provided the act was done by the agent on behalf of the principal.



Liability of the State in Tort Back




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