Motor Vehicles Act, 1988 – Section 149(2)(a)(ii) – Accident – Willful negligence while employing driver – While hiring a driver the employer is expected to verify if the driver has a driving licence – If the driver produces a licence which on the face of it looks genuine, the employer is not expected to further investigate into the authenticity of the licence unless there is cause to believe otherwise

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   
SHARE