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Report No. 85

3.35. Position elsewhere as to no fault.-

These, then, are the major considerations for reforming the law on the lines suggested. The principle of "no fault liability" has already attracted attention in many other countries,1 where the soundness of the major reasons advanced in the preceding paragraphs has, in substance, been accepted. The developments are not so recent as may appear at the first sight. In England, a Bill, which would have made motorists strictly liable to pedestrians, without proof of fault, was, in fact, given a third reading by the House of Lords in 1934, though it was not proceeded with in the House of Commons.

1. For details, see Appendix 4.



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




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