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Report No. 85

IX. Contributory and Comparative Negligence

3.55. Contributory negligence.-

So far, we have dealt with the scheme of the proposed amendment and its impact in the generality of cases. It is now necessary to advert to the position that we contemplate as regards one possible defence of a special character contributory negligence and comparative negligence. The question whether, in India, contributory negligence is a total defence in the field of general liability in tort need not be discussed in detail.



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




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