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Report No. 85

1.11. Motor car as the cause of congestion.-

These amendments have substantially served their purpose, but the time has now come to have a fresh look at the law. Rapidity of the growth of motor vehicles has created certain problems, outstripping the means employed to cope with the problems. The motor car has created congestion, not only on the roads, but also in the courts. For this reason there has, in almost all countries, been deep dissatisfaction as to the handling by courts of claims for compensation in respect of death or bodily injury caused by motor vehicle accidents. The common law rule of liability based on fault and compensation payable only by the person committing the tort (or a person who is liable for his default), is believed to be working injustice.



Claims for Compensation under Chapter 8 of the Motor Vehicles Act, 1939 Back




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