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Report No. 85

Contributory negligence.- There is a maximum sum awardable (at present DM 250,0001 by way of lump sum or DM 15,000 by way of annuity, in respect of one accident). These damages do not include compensation for pain and suffering or aesthetic loss, and hence questions of fault will often have to be adjudged on, for an action under the Road Traffic Act does not preclude a suit under Article 823 of the R.G.B.

1. The exchange rate of the German Mark on May 1, 1978 as £1 = DM 3.93.



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




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