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Report No. 01

21. Principles governing master's liability.-

The principles governing the liability of the master for torts committed by servants are discussed in Clark & Lindsell, section 19, page 118 and those principles govern the Crown also as the Crown is placed in the position of a master. No distinction should, however, be made based on the nature of the functions whether sovereign or non-sovereign and whether they could be such as a private person could or could not exercise. The language of the Crown Proceedings Act is not quite clear on this point.



Liability of the State in Tort Back




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