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Report No. 85

Canada-Other Provinces.- In many other provinces of Canada, while liability continues to be based on negligence, the victim's prospects for collection of damages have been unproved by the enactment of "safety-responsibility" legislation. There were also enacted "impounding Acts". These Acts provide that after an accident, a vehicle involved in the accident shall be impounded at the instance of a public official unless proof of financial responsibility has been furnished. The vehicle impounded is not released until all claims are settled or security given for the payment and until proof of financial responsibility for the future is given.



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




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