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Motor Vehicles Act, 1988


175. Bar on jurisdiction of Civil Courts. 

Where  any  Claims Tribunal has  been constituted for any area, no Civil Court shall have jurisdiction to  entertain any  question relating  to  any  claim  for compensation which  may be adjudicated upon by the Claims Tribunal for that area,  and no  injunction in respect of any action taken or to be taken by  or before  the Claims  Tribunal in  respect of the claim for compensation shall be granted by the Civil Court.



Motor Vehicles Act, 1988 Back




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