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Report No. 85

3.22. Emphasis on insurance.-

All these relaxations of the rule limiting liability emphasise, more than ever, the problem of what is to be done with the damage which, as between the parties, is made to "lie where it falls". The obvious answer is that it should be covered by insurance-voluntary, compulsory or governmental-according to the policy of the State concerned1.

1. Lawson Negligence in the Civil Law, (1950), p. 64.



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




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