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Report No. 01

G. Things not inherently dangerous:

(i) Even though a chattel is not inherently dangerous, a person is liable if he supplied the chattel to another with knowledge that it is likely to cause damage, but without giving warning of its dangerous or defective condition or fraudulently representing it to be safe and damage is caused by it to any person who ought to have been in his contemplation as likely to see it.

(ii) A manufactuier or repairer of goods and persons in like position who disposes of the goods in such .a form as to show that he intends them to reach the ultimate consumer or user in the form in which the goods left him, with no reasonable possibility of intermediate examination and with the knowledge that the absence of reasonable care in the preparation or putting up of the products will result in injury to the consumer's life or property, will be liable for such injury caused to the ultimate consumer or user owing to the failure to take such care.



Liability of the State in Tort Back




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