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Report No. 85

3.45. Introduction of liability without fault recommended.-

Having regard to the considerations set out in this Chapter, it appears to be appropriate to provide for liability without fault in relation to death or bodily injury caused by accidents from motor vehicles. Such a liability would rest on the risk created by the use of a motor vehicle, and not on fault.



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




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