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

Report No. 85

VII. Need for Reform as to Fault Principle

3.32. Justification.-

Coming, first, to the matters that fall to be considered, the most important question relates to the principle of liability. In our opinion, the incorporation of the principle of liability without fault in the Motor Vehicles Act by art amendment is essential in the interests of justice. He who creates a risk must bear the consequences.



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