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Report No. 85

3.40. Objection anticipated.-

Lord Danesfort, during one of the readings, anticipated one objection thus1-

"It may be said-it has been said, and probably will be said again-that it is hard on the motorist to have to pay, as he undoubtedly would have to pay, a somewhat increased premium to insure him against liability under this Bill. I doubt if the premium would be very considerable, but I would ask your Lordships to consider this. The motorist has, under the existing law, which has been altered in his favour, the right to go over the roads at any speed he likes, and that causes this devastation and suffering. I ask which would be the harder case-to ask the motorist under these conditions to pay a somewhat increased premium to cover his liability in respect of these immense concessions which have been made to him by the law, or to deny, as the law at present denies, to something like 3,000 pedestrians every year who are killed and something like 60,000 or 70,000 pedestrians who are injured, the right to obtain adequate compensation for themselves or their dependants, for death or injury."

1. Vol. 86, H.L. Debates, Cols. 1046-1047.



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




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