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Report No. 85

3.20. Qualification to fault theory.-

In the major western legal systems, however, the principle of fault has, in general, been qualified in some form by giving the principle of absolute liability, in respect of dangers created by the respondent, a substantially wider application than was known to Roman Law.1

1. Cf. Buckland and MacNair Roman Law and Common Law, (1936), pp. 313-314.



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