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Motor Vehicles Act, 1988


167. Option regarding claims for compensation in certain cases.

Notwithstanding anything  contained in the Workmen's Compensation Act,  (8 of 1923.) where the death of, or bodily injury to, any person gives rise  to a  claim for compensation under this Act and also under the  Workmen's   Compensation  Act,   1923,  the  person  entitled  to compensation may  without prejudice  to the  provisions of  Chapter  X claim such compensation under either of those Acts but not under both.



Motor Vehicles Act, 1988 Back




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