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

Report No. 85

3.12. Legislative device to avoid disputes as to quantum.-

Imposition of strict liability focuses itself on the saving of judicial time by eliminating one of the issues that may otherwise arise. A similar approach could be adopted to liquidate contentions over how much the victim's loss is worth. This can be done:-

(a) by prescribing for each injured victim a flat sum (regardless of how much he suffered), or

(b) by installing a scheme by which the pecuniary value of benefit in regard to each specific type of injury sustained is assessed-as in the Workmen's Compensation Act.



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