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Report No. 85

3.11. Strict liability.-

On this basis, strict liability in the realm of torts has been created1-to give only a few examples-in regard to:-

(1) product failures;

(2) automobile accidents.

In family law, it has been created for:-

(3) marital break up.

Strict liability has also been created in criminal law for certain offences-a matter which the Law Commission of India had occasion to consider at length a few years ago.2

1. See (July 10, 1977) Economist.

2. Law Commission of India-

(a) 29th Report (Proposal to include certain social and economic offences in the I.P.C.), and

(b) 47th Report (Trial and punishment of social and economic offences).



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




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