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Report No. 85

3.16. No fault system.-

In a "No fault System", compensation is granted for certain injuries without proof of fault. "Compensation" in this context means compensation for actual losses, but not for intangible damage. The injured person will, under a "no fault" system, be in a better position, compared with traditional tort law, since he will be entitled to receive immediate compensation for his actual loss (expenses, loss of profits or wages) without lengthy litigation or proof of fault.



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




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