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Report No. 85

3.60. Recommendation-Contributory negligence to be disregarded.-

We would, therefore, exclude the operation of the defence of contributory negligence or comparative negligence.1 Our recommendation, of course, is confined to the subject of harm caused by accidents resulting from the use of motor vehicles.

1. See para. 3.63, infra.



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




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