AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 85

3.4. Scope of the Chapter.-

Tortious liability for injury caused by an accident is, at present, subject to proof of fault, except in certain special situations. Some of these special situations are governed by common law rules familiar to students of the law of torts. Some of them are governed by special statutory provisions1.

1. (a) Section 82, Indian Railways Act, 1890;

(b) Section 3, Workman's Compensation Act, 1923;

(c) The Carriage by Air Act, 1972, First Schedule (See Appendices).



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys