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Report No. 85

Swedish law of torts.- General liability in Sweeden for personal injury is governed by the Tort Liability Act of 1972, which requires a person causing personal injury intentionally or through negligence to compensate the person injured1. An intentional or grossly negligent act on the part of the injured person may operate to reduce the damages payable, and there may also be a reduction if the liability would be excessively onerous for the defendant, having regard to his finances, though this must not operate unfairly towards the person injured.

1. See Hellmer New Swedish Tort Liability Act, (1947) 22 AJCL 1.



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




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